(TO BE 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

 

 

 

NOTIFICATION No. 21       (RE – 2007)/2004-2009

NEW DELHI, DATED:The  13   August, 2007

 

 

            S.O. (E)           In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No. 22 of 1992) read with paragraph 1.3 of the Foreign Trade Policy, 2004-2009, as amended from time to time, the Central Government hereby makes the following additions with immediate effect at the end of Paragraph 3 Notification No. 45 (RE-2006)/2004-2009 dated 09.02.2007 (as amended by Notification No. 03 (RE-2007)/2004-2009 dated 01.05.2007):-

 

“Further, following exports are exempted from restrictions imposed by this Notification:

 

3.1       75 MT of milk powder under ITC (HS) Code 04021090 and 50 MT of           milk powder under ITC (HS) Code 04022990 to Bhutan by Nestle India;

 

3.2       200 MT of SMP under ITC (HS) Code 04021010 to Myanmar by      GCMMF, Gujarat; and

 

3.3       28 MT of SMP under ITC (HS) Code 04021010 and 8.1 MT of Milk Food for babies under ITC (HS) Code 04021020 / 04022920 to Afghanistan by GCMMF, Gujarat.”

 

2.         This issues in public interest.

 

 

(R.S. GUJRAL)

Director General of Foreign Trade and

Ex-Officio Additional Secretary to the Government of India

 

(Issued from File No. 01/91/180/1237/AM’07/PC-III)