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. 15 (RE-2007)/2004-2009

DATED 20 July 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.                    Para 6.2(h) of FTP, 2004-2009 shall be substituted by the following:

 

Procurement and export of spares/components upto 5% of FOB value of exports may be allowed to same consignee/buyer of the export article, subject to the condition that it shall not count for NFE and direct tax benefits.

This issues in Public interest. 

Sd/-

(R.S.Gujral)

Director General of Foreign Trade and

Ex Officio Additional Secretary to the Government of India

 

(Issued from File. No. 01/92/180/ 89 /AM08/PC-II)