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. 21 (RE-2008)/2004-2009

New Delhi, Dated the 1st July 2008

 

 

S.O (E) In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No. 22 of 1992) read with Para 1.3 of the Foreign Trade Policy, 2004-2009 (as amended from time to time), the Central Government hereby makes the following amendment in Foreign Trade Policy:

 

  1. The following stands added at the end of paragraph 6.5:-

 

Whenever a unit is unable to export due to prohibition/restriction imposed on export of any product mentioned in LoP, the five year block period for calculation of NFE earnings may be suitably extended by BoA.

 

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 File No. 01/92/180/45/AM 09/PC VI)


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