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. 9 (RE-2008)/2004-2009

NEW DELHI, THE 15th May, 2008

 

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, with immediate effect, the following amendment to Notification No.38 (RE-2007)/2004-2009, dated 15.10.2007 read with Notification No. 93(RE-2008)/2004-2009 dated 1.4.2008 as amended from time to time:

 

2. Prohibition on export of Non-Basmati rice in Sl. No.45A shall not apply to export of 5,000 MTs of Non-Basmati rice to Bhutan.

 

3. This issues in Public Interest.

 

 

 

(R.S. GUJRAL)

DIRECTOR GENERAL OF FOREIGN TRADE

And Ex-Officio Additional Secretary to the Government of India

 

 

 

(Issued from F.No.01/91/180/846/AM08/PC-III)


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