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.  69 (RE-2007) / 2004-2009

NEW DELHI,   Dated: 27 December, 2007

 

S.O. (E)    In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 read with paragraph 2.1 of the Foreign Trade Policy – 2004-09, the Central Government hereby amends Schedule – I (Imports) of the ITC(HS) Classifications of Export and Import Items, 2004-09 as under:

 

The Genetic Engineering Approval Committee (GEAC), set up by the Ministry of Environment & Forests has accorded ‘one time approval’ for import of GM Soyabean oil (crude de-gummed/ refined form) derived from Round-up-Ready Soybean for the purpose of consumption after refining. Therefore, Condition No. 18 of Chapter 1A (General Notes Regarding Import Policy) notified vide Notification No.2 (RE-2006)/2004-2009 dated 7.4.2006 will not apply to the import of said Soyabean Oil till further orders.”

 

2.                     This is in continuation to earlier Notification No. 54 (RE-2006)/2004-2009 dated 13th March, 2007.

 

3.                     This issues in public interest.

 

 

Sd/-

(R.S. Gujral)

Director General of Foreign Trade

And Ex-Officio Additional Secretary to the Govt. of India

 

 

 

             (Issued from File No 01/89/180/178/AM03/PC-IA)