TO BE PUBLISHED IN THE GAZETTER OF INDIA EXTRAORDINARY

PART-II SECTION-3, SUB-SECTION (II)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 18  (RE-2007)/2004-2009

NEW DELHI, DATED  30    JULY, 2007

 

            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 the following further amendments in the Notification No. 58(RE-2006)/2004-2009, dated 13th April, 2007.

 

            The quantity of River Sand specified in the said Notification shall stand substituted as follows:-

 

River Sand:            4,50,000 MTs

 

2.         For the export of above quantity of River Sand, Chemicals and Allied Products Export Promotion Council (CAPEXIL) shall ensure that the suppliers/extractors have obtained appropriate clearances and the mining of the said sand is not undertaken in the Coastal Regulation Zone Area, which is prohibited under the Coastal Regulation Zone Notification.

 

3.         This issues in Public Interest.

 

 

 

 

(R.S. GUJRAL)

DIRECTOR GENERAL OF FOREIGN TRADE

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

 

(Issued from File No. 01/91/180/1099/AM00/PC-III)