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. 89 (RE-2007)/2004-2009

NEW DELHI, THE 27th  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 hereby makes the following amendments to Notification No.38(RE-2007)/2004-2009, dated 15.10.2007 as amended from time to time :

 

1.         The entry at S.No.45AA in Chapter 10 under Schedule 2 of  ITC(HS) Classification of Export and Import Items stands substituted as under: -

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

45AA

1006 30 20

 

Kg

Basmati Rice including (Dehusked (Brown), semi milled, milled both in either par-boiled or raw condition).

Free

1. Exports to Russian Federation permitted subject to pre-shipment quality certification issued by Sri Ram Institute for Industrial Research or any other agency as may be notified from time to time.

2.  Export permitted only if the minimum FOB price is US $ 1100 per ton or Rs.44,000/- per ton.

 

 

2.         First sentence of Paragraph 2.3 will be substituted as follows : -

 

“The prohibition imposed by this Notification shall not be applicable to the export of non-basmati rice if the Minimum FOB Export Price (MEP) is US$ 1000 per ton or Rs.40,000/- per ton.”

 

 

 


 

 

 

3.         Transitional arrangements allowed under Para 1.5 of the Foreign Trade Policy, 2004-2009, shall, in public interest, not be applicable to the ban imposed above.  However, Para 9.12 of Handbook of Procedures, Vol-I, 2004-2009, shall be applicable.

 

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