(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

DIRECTORATE GENERAL OF FOREIGN TRADE

 

NOTIFICATION NO. 104   (RE-2009)/2004-2009

NEW DELHI, THE  6th   May, 2009

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, following amendments to Notification No.93(RE-2007)/2004-2009 dated 1st April, 2008  as amended from time to time.

2.         Following shall be added at the end of Para 2.1 of the Notification No.93 (RE-2007)/2004-09 dated 1st April, 2008:-

“2.1.9  Ban on export of non-basmati rice shall not be applicable to export of rice to the following countries:-

 

S. No.

Country

Quantity in MTs.

 

Name of PSU through which export to be made

1.

Burkina Faso

24,200

 

 

 

 

MMTC

2.

Cameroon

21,700

3.

Cote D’Ivoire

1,44,900

4.

Egypt

48,300

5.

The Gambia

36,250

6.

Mali

24,200

7.

Somalia

24,200

8.

Tunisia

5,550

9.

Zanzibar

12,100

10.

Benin

24,200

 

 

STC

 

STC

11.

Ghana

68,800

12.

Guinea Bissau

24,200

13.

Liberia

96,600

14.

Mozambique

24,200

15.

Togo

 72,400

16.

Zambia

24,200

17.

Nigeria

1,17,100

 

 

PEC  

 18.

Senegal

1,41,300

19.

Mauritius

15,000

20.

Sierra Leone

38,500

21.

Djibouti

12,100

 

Total

10,00,000

 

 

 

The above export shall be subject to the following conditions:-

i)                    The above quantity shall be exported by PSUs during KMS 2008-09;

ii)                  Above PSUs shall procure rice from such rice mills which have surplus rice/ paddy in their stock;

iii)                The rice to be exported shall be with a minimum of 25% of brokens;

iv)                The PSUs shall ensure that their entry into market for this export does not affect the overall price situation of rice; and

v)                  The PSUs shall source the rice to be exported from more than one State.”

 

3.         All other provisions of the Notification No.93 (RE-2007)/2004-09 dated 1st April, 2008 shall remain unchanged, and shall continue to apply.

 

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/AM08/Export Cell)