(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.  117 (RE-2008)/2004-2009

NEW DELHI, THE    13 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 rescind, with immediate effect, Notification No.115 (RE-2009)/2004-2009 dated 3rd July, 2009.

2.         Accordingly, amendment made to Notification No. 33 (RE-2007)/2004-2009 dated 8th October, 2007, regarding export of wheat through M/s. MMTC Ltd., M/s STC & M/s. PEC Ltd. stands withdrawn.

 

3.         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)