(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. 115 (RE-2009)/2004-2009

NEW DELHI, THE 3rd July, 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.33(RE-2007)/2004-2009 dated 8th October, 2007 as amended from time to time.

2. Following shall be added at the end of Para 2 of the Notification No. 33 (RE-2007)/2004-09 dated 8.10.2007:-

2.7 Ban on export of wheat shall not be applicable to export of wheat as following:-

Tariff Item HS Code

Item Description

Name of PSU through which export to be made and nature of restriction

 

1001

Wheat and meslin

1.Export of wheat shall be limited to 3,00,000 MTs each through MMTC Ltd., PEC Ltd., and STC Ltd, respectively upto 31st March, 2010;

 

2. No subsidy will be given for such exports;

 

3. Exports shall be allowed only from Customs EDI Ports.

1001 10

Durum wheat :

1001 10 90

Other

1001 90

Other:

1001 90 20

Other wheat

1001 90 39

Other

 

Sub-heading Note: The term durum wheat means wheat of the Triticum durum species and the Hybrids derived from the inter specific crossing of Triticum durum which have the same number (28) of chromosomes as that species.

 

3. The quantity of wheat to be exported shall be monitored on a fortnightly basis both by the Customs Department as well as by DGCI&S, through fortnightly reports to be sent to the Department of Commerce / DGFT as well as to the Department of Food & Public Distribution  

 

4. All other provisions of the Notification No.33 (RE-2007)/2004-09 dated 8th October, 2007 shall remain unchanged, and shall continue to apply.

 

5. 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.01/91/180/1254/AM07/Export Cell)

 

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

ɮi ɮBEɮ

hV A =tM jɪ

hV ʴɣM

ʴn B{ɮ cxnɪ

+vɺSx 0  115 (+ɮ < -2009)/2004-2009

x< n, nxBE  3 V<, 2009

.+.(+) ʴn B{ɮ xi, 2004-2009 BE {O{E 1.3 il { 2.1 BE l {~i ʴn B{ɮ (ʴBEɺ A ʴxɪx) +vxɪ, 1992(1992 BE J 22) BE vɮ 3 (2) BE l {~i vɮ 5 uɮ |nk BDiɪ BE |ɪM BEi cA BExp ɮBEɮ, Ainuɮ ɪ-ɪ {ɮ l ƶvi +vɺSx 0 33 ( +ɮ < - 2007) /2004-09 nxBE 8 +BDiڤɮ, 2007 iiBE |ɣɴ xxJi ƶvx BEi c:-

2.                  +vɺSx 0 33 ( +ɮ < - 2007) /2004-09 nxBE 8 +BDiڤɮ, 2007 BE { 2 BE +i xxJi BE V VAM :-

2.7 Mc BE xɪi {ɮ |iɤv xxxֺɮ Mc BE xɪi {ɮ M xc cM :-

|ɶBE n ASA BEb

n ʴɴɮh

{ A BE x VɺBE v xɪi BE Vx c + |iɤv BE ɰ{

1001

Mc + x

1. Mc BE xɪi Eɶ& AA]Һ ]b, {<Ǻ ]b + A]Һ ]b BE v 31 S, 2010 iBE BE V BEM + |iBE BE 3,00,000 ]BE ]x cM ;

2. A xɪi BE A BE< <nn xc n VAM ;

3. xɪi BE -BE <b+< {kx +xi cM ;

 

100110

bڮ Mc :

10011090

+x

100190

+x :

10019020

+x Mc

10019039

+x

={ɶҭBE ]{{h&- bڮ Mc ɤn BE +l c ]]BE bڮ |Vi BE Mc il ]]BE bڮ BE +xi̴xn] BEh Bi{xx BE Mc Vɺ =ix c (28) EV c Vix BE |Vi ci c *

3. xɪi BEA Vx Mc BE j BE xMɮx {FBE +vɮ {ɮ -BE ʴɣM + b V +< A A uɮ BE VAM + {FBE ʮ{] hV ʴɣM/ʴn B{ɮ cxnɪ + Jt A ɴVxBE ʴiɮh ʴɣM BE V VAM*

4. +vɺSx 0 33 ( +ɮ < - 2007) /2004-09 nxBE 8 +BDiڤɮ, 2007 BE +x ɣ |ɴvx +{ʮii cM + M cM *

5. < BEci Vɮ BE Vi c *

    (  +ɮ. A. MVɮ )

ʴn B{ɮ cxnBE A

  {nx +{ɮ Sɴ ɮi ɮBEɮ

( {E00 01/91/180/1254/A A 07/xɪi |BE~ Vɮ)