TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

PART-II, SECTION-3, SUB-SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION  NO. 119   (RE-2008)/2004-2009

                                     NEW DELHI, DATED: 15th  JULY, 2009

 

   S.O.(E)     In exercise of  powers conferred under  Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 ( No 22 of 1992) and read with Para 1.3 of the Foreign Trade Policy, 2004-2009,  the Central  Government hereby makes  the following amendment in  Para 1C.3 of the Foreign Trade Policy 2004-2009 (updated as on 11.04.2008):

 

            “Commerce & Industry Minister will be the Chairman of the Board of Trade (BOT). Government shall also nominate upto 25 persons, of whom at least 10 will be experts in trade policy. In addition, Chairmen of recognized Export Promotion Councils and President or Secretary-General of National Chambers of Commerce will be ex-officio members. BOT will meet at least once every quarter.”

 

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. 01/94/180/436/AM05/BOT/Pol.V)