(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. 116  (RE-2008)/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 read with Para 1.3 and Para 2.1 of the Foreign Trade Policy, 2004-2009, the Central Government hereby makes the following amendment, with immediate effect, in Paragraph 1 of Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007, as amended from time to time:

 

2.         With immediate effect, existing entry at Sl. No. 46A of table in Paragraph 1 of Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007, against ITC (HS) code 1101 pertaining to wheat products shall be substituted and read as:

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

Nature of Restriction

 

   46A

 

 

 

1101

 

Kg

 

Wheat Flour (Maida), Samolina (Rava / Sirgi), Wholemeal atta and resultant atta

 

Free

 

(i) The export     is permitted   subject to a limit of 6,50,000 tons   upto 31st March, 2010;

(ii) Exports shall be allowed only from Customs EDI Ports.

 

 

3.         The quantity of wheat products to be exported as mentioned in Para 2 above 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.       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/AM’07/Export Cell)