TO BE PUBLISHED IN THE GAZETTE OF INDIA, EXTRA ORDINARY PART-II SECTION 3, SUB-SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUTRY

DEPARTMENT OF COMMERCE

DIRECTORATE GENERAL OF FORIGN TRADE

 

NOTIFICATION No. 33 (RE-2008)/2004-09

NEW DELHI, DATED THE 19th AUGUST, 2008

 

Subject : Prohibition on export of Edible Oils Relaxation - regarding.

 

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 substitutes, with immediate effect, Para 1.1 of Notification No.85 (RE-2007)/2004-2009 dated 17.3.2008, inserted vide Notification No.92 (RE-2007)/2004-09 dated 1.4.08 and Notification No. 3 (RE-2007)/2004-2009 dated 11.4.2008, as under:-

 

2. 1.1 Restrictions imposed vide this Notification shall not apply to the following:

 

(i)          Export of Castor Oil,

(ii)         Export of Coconut Oil through Kochi Port,

(iii)        Deemed export of edible oils to 100% export oriented units with the condition that the final product be non-edible,

(iv)         Export of Oils produced out of minor forest produce, as per table given below, even if edible :

 

ITC (HS) Code

Item Description

 

15159010

Fixed Vegetable oils viz. Neutralised and Bleached Morwah Oil/fat, Neutralised and Bleached Kokum oil/fat, Neutralised and Bleached Sal oil/ sal fat / Stearine.

 

15159020

Fixed vegetable oils viz. Dhup oil, Neemseed oil

 

15159030

Fixed vegetable oils viz. Nigerseed oil.

 

15159040

Fixed vegetable oils viz. Neutralised and Bleached Mango kernel fat/oil/stearine/olein.

 

15179010

Sal Fat (Processed or Refined).

 

15219020

Shellac wax, whether or not coloured.

 

 

(v) Export of edible oil from Domestic Tariff Area (DTA) to Special Economic Zone (SEZ) to be consumed by the SEZ units for manufacture of processed food products.

 

3. 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 F.No.01/91/180/1846/AM08/Export Cell)

 

 

 

( ɮi BE V{j, +ɺvɮh, M-2, Jhb-3, ={Jhb-(ii) |BEɶxl )

 

ɮi ɮBEɮ

hV A =tM

hV ʴɣM

ʴn B{ɮ cxnɪ

 

+vɺSx 0 33 (+ɮ<-2008)/2004-2009

x< n, nxBE 19 +Mɺi, 2008

 

 

ʴɪ& Jt i BE xɪixv - U] BE v *

 

. +.(+) ʴn B{ɮ xi, 2004-2009, BE { 1.3 + { 2.1 BE l {~i ʴn B{ɮ (ʴBEɺ + ʴxɪx) +vxɪ, 1992 (1992 BE J 22) BE 3(2) BE l {~i 5 |nk BDiɪ BE |ɪM BEi cA BExp ɮBEɮ, Ainuɮ, +vɺSx 0 92 (+ɮ<-2007)/2004-2009 nxBE 1.4.2008 + +vɺSx J 3 (+ɮ<-2007)/2004-2009 nxBE 11.4.2008 V M< +vɺSx . 85 (+ɮ< 2007)/2004-2009 nxBE 17.3.2008 BE { 1.1 BE xxxֺ |l{i BEi c:-

2. " 1.1 < +vɺSx MA MA |iɤv xxJiM xc cM&

(i) BE] + BE xɪi,

(ii) BES {kx BE VʮA BE i BE xɪi,

(iii) 100 |ii xɪixJ x] BE Jt i BE ' x xɪi' ɶi BE +xi =i{n M-Jt c,

(iv) xS n M< iBE BE +, P x =i{n xi i BE xɪi Sc Jt c&

+<]Һ (ASA) BEb

n BE ʴɴɮh

15159010

xvʮi x{i i +li x]<Vb + Sb 䮴c i/ɺ, x]<Vb + Sb BEBE i/ɺ, x]<Vb + Sb i/ ɺ/κ]ɮx

15159020

xvʮi x{i i +li v{ i, xɺb i

15159030

xvʮi x{i i +li x<Vɮ b i

15159040

xvʮi x{i i +li x]<Vb + Sb + BE Mɮ ɺ/i/κ]ɮx/+x

15179010

ɺ (ƺvi {ʮBEi)

15219020

BE BD Mn c + xc

 

(v) ƺvi Jt =i{n BE ʴxh BE A A<Vb x] <i BEx BE A ʴɶ +lBE Fj (A<Vb) BE BE Fj (b]A) Jt i BE xɪi*"

 

3. < BEci Vɮ BE Vi c*

 

 

(+ɮ.A. MVɮ)

ʴn B{ɮ cxnBE

A {nx +{ɮ Sɴ, ɮi ɮBEɮ

 

({E< J 01/91/180/1846/AA08/xɪi |BE~ Vɮ)