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.     31(RE-2008)/2004-2009

New Delhi, Dated the     19th August 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 sentence is added at the end of paragraph 3.12.8:-

 

“However, for VKGUY, FMS and FPS, benefits can be claimed either by the supporting manufacturer (along with disclaimer from the company / firm who has realized the foreign exchange directly from overseas) or by the company / firm who has realized the foreign exchange directly from overseas.”

 

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. 01/94/180/1024/AM08/PCI)