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. 84 (RE-2007)/2004-2009

NEW DELHI, THE  17th MARCH, 2008

 

Subject:   Prohibition on export of Basmati and non-basmati rice – regarding.

 

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 makes the following additions to the list of ports mentioned in Para 2A of Notification No. 38(RE-2007)/2004-2009 dated 15.10.2007 as amended from time to time :

 

“2A.     (v)        Mundra  -  Basmati rice only.

(vi)       Pipavav  -  Basmati rice only.”

 

 

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)