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. 105 (RE-2009)/2004-2009

NEW DELHI, THE 8th 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 following amendments to Notification No. 80 (RE-2008)/2004-09 dated 16th January, 2009, as under.

 

2. Condition mentioned at S. No. (i) of Para 2.1.7 shall stand substituted as follows:

(i) The above quantity shall be exported through State Trading Corporation (STC) of India, till 30th July, 2009;

 

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.01/91/180/846/AM08/Export Cell)