(TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART II SECTION 3, SUB SECTION (ii))

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 45 (RE-2007)/2004-2009

NEW DELHI, THE  31st OCTOBER, 2007

 

S.O.(E)         In exercise of the 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 the following further addition with immediate effect at the end of Paragraph 2 of Notification No. 38(RE-2007)/2004-2009, dated 15.10.2007 (pertaining to prohibition on export of non-basmati rice) as amended:

 

“2.3      Further, the prohibition imposed by this Notification shall not be applicable to the export of non-basmati rice if the Minimum Export Price (MEP) is more than US$ 425 per ton FOB. 

 

2.3.1 The above MEP shall also not be applicable to:-

 

(a)                Exports of non-basmati rice for which letter of credit has been opened till 09.10.2007; and

 

(b)               Rice brought into the port godowns for export till 10.10.2007, as certified by port authorities.” 

 

2.       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 F.No.01/91/180/846/AM’08/PC-III)