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.  106 (RE-2009)/2004-09

NEW DELHI, DATED    14th  MAY, 2009.

 

S.O.(E)            In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Para 1.3 and 2.1 of the Foreign Trade Policy, 2004-09, the Central Government hereby makes the following amendments in the Notification No. 27(RE-2008)/2004-09 dated 1st August,2008, regarding  export of onion.

 

2.         With immediate effect, Para 3 (ii) of   Notification No. 27(RE-2008)/2004-09 dated 1st August,2008 stands substituted as under:

 

            “(ii) The designated STEs  can issue NOC to the Associates shippers and the service charges levied by them for issue of NOC will be at a uniform rate of 1% of the invoice value of export of onion”

 

3.         All other conditions of the Notification No. 27(RE-2008)/2004-09 dated 1st August,2008 shall remain unchanged.

 

4.         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 File No. 01/91/180/922/AM’08/PC.III)