(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. 44 RE – 2007)/2004-2009

NEW DELHI, DATED:   30th 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 paragraph 1.3 and paragraph 2.1 of the Foreign Trade Policy, 2004-2009, as amended from time to time, the Central Government hereby makes the following amendment with immediate effect to Paragraph 1 Notification No. 38 (RE-2007)/2004-2009 dated 15.10.2007 as follows:-

 

“With effect from 09.10.2007” is replaced by “With effect from 10.10.2007”

 

 

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. 01/91/180/846/AM’08/PC-III)