[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

(DIRECTORATE GENERAL OF FOREIGN TRADE)

 

 

NOTIFICATION NO. 29 (RE-2008)/ 2004-2009

NEW DELHI, DATED  06th AUGUST, 2008

 

S. O. (E)         In exercise of powers conferred by Section 5 of the Foreign Trade (Development  and Regulation) Act, 1992 read with paragraph 1.3 of the Foreign Trade Policy – 2004- 09, the Central Government hereby amends Chapter 8 (Deemed Exports) of the Foreign Trade Policy – 2004 – 09 (updated as on 11.04.2008) by insertion of a new Paragraph 8.5.2, as under:

 

2.         Under sub head ‘Eligibility for refund of terminal excise duty/ drawback’ and below paragraph 8.5.1, Paragraph 8.5.2 shall be added in Foreign Trade Policy 2004- 09 (updated as on 11.04.2008), to read as:-

 

            For the applications of Duty Drawback and Terminal Excise Duty refund submitted on or after 06.08.2008, the period of 30 days will be counted from the date of receipt of complete application as provided in Paragraph  9.10.1 of HBP Vol I 2004-09 (updated as on 11.04.2008)  and interest will be payable if the case is not settled within 30 days of receipt of complete application.”

 

2.               This issues in public interest.

 

 

 

 

(R.S.Gujral)

            Director General of Foreign Trade  and

Ex-officio Additional Secretary to the Govt. of India.

 

 

(Issued from File No. Misc. 55/AM-06/DBK)