TO BE PUBLISHED IN THE GAZETTEE OF INDIA EXTRAORDINARY

PART – II, SECTION – 3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

 NOTIFICATION No.   70  (RE-2007)/2004-2009

DATED:    27th  December, 2007

 

S.O.(E)  In exercise of powers conferred by Section 5 of  the Foreign Trade (Development & Regulation) Act, 1992 read with paragraph 1.3 of  the Foreign Trade Policy (FTP), 2004-2009, as amended, the Central Government hereby makes the following amendments in FTP, 2004-2009 (Updated as on 19.4.2007):

 

 

1.       Paragraph 6.11(c)(iv) is amended to read as under:

 

“Reimbursement of duty paid on fuel procured from domestic oil companies / Depots of domestic oil Public Sector Undertakings as per drawback rate notified by DGFT from time to time.”

 

          This issues in Public interest.

               

  Sd/-

(R.S. Gujral)

Director General of Foreign Trade and

Ex Officio Additional Secretary to the Government of India

 

(Issued from File. No.(pt.) 01/92/180/ 121 /AM08/PC-II)