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

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

DIRECTORATE GENERAL OF FOREIGN TRADE

NEW DELHI

 

 NOTIFICATION No.       6   (RE-2007)/2004-2009

DATED     23rd May 2007

 

          S.O.(E)  In exercise of powers conferred by Section 5 of  the Foreign Trade (Development & Regulation) Act, 1992 read with paragraph 1.3 of  the Foreign Trade Policy (FTP), 2004-2009, as amended, the Central Government hereby makes the following amendments in FTP, 2004-2009 (Updated as on 19.4.2007).

 

2.       The words ‘through EDI enabled ports’ in the first sentence of Para 3.9.2 of FTP, 2004-2009 (Updated as on 19.4.2007) is deleted.

3.       The words ‘through EDI enabled ports’ in the first sentence of Para 3.10.2 of FTP, 2004-2009 (Updated as on 19.4.2007) is deleted.

 

Consequently shipments from non-EDI enabled ports shall also be eligible for benefits under Focus Product Scheme and Focus Market Scheme.

               

This issues in Public interest. 

Sd/-

(B. S. Meena)

Director General of Foreign Trade and

Ex Officio Additional Secretary to the Government of India

 

(Issued from File. No. 01/94/180/360/AM06/PC-I)