TO BE PUBLISHED IN THE GAZETTEE OF INDIA (EXTRAORDINARY)

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

GOVERNMENT OF INDIA

 MINISTRY OF COMMERCE AND INDUSTRY

DIRECTORATE GENERAL OF FOREIGN TRADE

 

Notification N0  102 (RE 2008)2004-09

 

New Delhi, dated the    17th April 2009

 

S.O.           (E)  In exercise of the powers conferred by section 13 of the Foreign Trade (Development and Regulation) Act, 1992 (22 of 1992) and in supersession of Notification S.O.24(E) dated 20th January 1999 as amended vide Notification S.O. 194(E) dated 6th March 2000 and Notification S.O.1534 (E) dated 14th September 2006, except as respects things done or omitted to be done before such supersession, the Central Government hereby authorizes the officers specified in column 2 of the table below for the purposes of exercising powers under Section 13 read with Section 11, subject to the limits specified against such officers in the corresponding entry in column 3 of the said Table , namely:-

 

TABLE

Sl.No.

 

 

1

Designation of Officer

 

 

2

Value of the goods in relation to which the power may be exercised

3

1

Additional  Director General of Foreign Trade

Without limit

2

Zonal Jt. Director General of Foreign Trade/ Export Commissioner

Up to Rs. 50 crores

3

Joint Director General of Foreign Trade

Up to Rs. 25 crores

4

Deputy Director General of Foreign Trade

Up to Rs. 10 crores

5

Assistant Director General of Foreign Trade

Up to Rs. 2 crores

6

 Foreign Trade Development Officer

Up to Rs. 1 crore

7

Development Commissioner, Special Economic Zones

Without limit in respect of Export Oriented Units and units in special Economic Zones

 

This issues in public interest

 

(R S Gujral)

Director General of Foreign Trade

and Ex-Officio Additional Secretary to Government of India

 

(Issued from F 18/27/HQ/06-07/ECA-II)