(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.  68  (RE-2007)/2004-2009

NEW DELHI, THE 27th DECEMBER, 2007

 

Subject: Prohibition on export of non-basmati rice – amendment of Minimum Export Price

 

S.O. (E)         In exercise of the powers conferred by Section 5 read with Section 3(2) of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) and also read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following further amendment to the 1st sentence of Paragraph 2.3 of Notification No. 38(RE-2007)/2004-2009, dated 15.10.2007 as amended through Notification No. 45(RE-2007)/2004-2009, dated 31.10.2007, and through Notification No. 61(RE-2007)/2004-2009, dated 12.12.2007; with immediate effect:

 

“Minimum Export Price (MEP) is more than US$ 425 per ton FOB or Rs. 17,000/- per ton FOB” is replaced by “Minimum Export Price (MEP) is more than US$ 500 per ton FOB or Rs. 20,000/- per ton FOB”.

 

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)