(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. 101 (RE-2008) / 2004-2009

NEW DELHI, THE 16TH APRIL, 2009

 

CORRIGENDUM

 

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 amends, Notification No.98 (RE-2008)/2004-2009 dated 17.3.2009.

 

2. Date of Notification No. 60 (RE-2008)/2004-09 appearing in Para 1 and 3 respectively, of Notification No.98 (RE-2008)/2004-2009 dated 17.3.2009, mentioned as dated 18.11.2008 stands substituted as dated 20.11.2008.

 

3.           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. 01/91/180/1846/AM08/Export Cell)

 

 

 

 

 

 

 

( ɮi BE V{j +ɺvɮh, M-2, Jhb-3, ={ Jhb (ii) |BEɶxl )

ɮi ɮBEɮ

hV A =tM

hV ʴɣM

 

+vɺSx 0 101 (+ɮ < 2008)/2004-2009

x< n, nxBE 16 +|, 2009

 

r {j

 

 

0+0 (+0)- ʴn B{ɮ xi, 2004-2009 BE { 1.3 + 2.1 BE l {~i ʴn B{ɮ (ʴBEɺ + ʴxɪx) +vxɪ, 1992 (1992 BE 0 22) BE 3(2) BE l {~i 5 |nk BDiɪ BE |ɪM BEi cA BExp ɮBEɮ, +vɺSx 0 98/(+ɮ <-2008)/2004-2009 nxBE 17.03.2009 Ainuɮ xxJi ƶvx BEi c :-

 

2. +vɺSx 0 98 (+ɮ <-2008)/2004-09 nxBE 17.03.2009 BE E& { 1 + { 3 n M< +vɺSx 0 60 (+ɮ <-2008)/2004-09 nxBE 17.03.2009 =Ji nxBE 18.11.2008 BE nxBE 20.11.2008 BE { |iɺl{i BE Vi c*

 

3. < BEci Vɮ BE Vi c *

 

( +ɮ. A. MVɮ )

ʴn B{ɮ cxnBE

A {nx +{ɮ Sɴ, ɮi ɮBEɮ

 

({E< 0 01/91/180/1846/A A 08/ABD{] Vɮ)