(TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART-II SECTION-3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO.   05(RE-2007)/2004-2009

                          NEW DELHI, DATED       18th May, 2007

 

S.O.(E) -          In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No. 22 of 1992)  read with Paragraph 2.1 and Para 2.29 of the Foreign Trade Policy, 2004-2009 as amended from time to time, the Central Government hereby makes following amendments in the Notification No.58(RE-2006)/2004-2009 dated 13th April, 2007.

 

The quantity of Stone Aggregate specified in the said Notification shall stand substituted as follows:-

 

Stone Aggregrate:  4,05,000 MT.

         

2.       This issues in Public Interest.

 

 

(BHAWANI SINGH MEENA)

DIRECTOR GENERAL OF FOREIGN TRADE

AND EX-OFFICIO ADDITIONAL SECRETARY TO THE GOVT. OF INDIA

 

 

( Issued from File No.01/91/180/1099/AM OO/PC-III )