(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. 41 (RE – 2007)/2004-2009

NEW DELHI, DATED: The  23rd  October, 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 Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes following amendments in Notification NO.32(RE-2007)2004-09 dt.4.10.2007(with regard to export of onions).

 

2.                 The following stands added after paragraph 2 of the said Notification:-

 

“2.1 The above restrictions shall not be applicable to exports undertaken against No Objection Certificates (NOCs) issued by designated canalizing agencies (STEs) till 4.10.2007.”

 

3.      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. 01/91/180/922/AM’08/PC-III)