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. 36 (RE-2008)/2004-2009

New Delhi, Dated the 2nd September 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 Paragraph 3.2.1.1 regarding Meeting Legal Expenses for Trade Related Matters is replaced as under:-

 

DOC would provide financial assistance to deserving exporters on recommendation of EPCs for meeting cost of legal expenses for trade related matters. However, financial assistance would be restricted to statutory compliances such as registration charges, litigation in anti dumping and countervailing cases, etc. as provided under the Market Access Initiative (MAI) Scheme of DOC.

 

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. 01/91/180/553/AM09/PC3)

 

 

 

 

 

 

 

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

 

ɮi ɮBEɮ

hV A =tM

hV ʴɣM

 

+vɺSx 0 36 (+ɮ<-2008)/2004-2009

x< n, nxBE& 2 ʺi, 2008

 

 

. +. (+) ʴn B{ɮ xi, 2004-2009, (ɪ-ɪl ƶvi) BE { 1.3 BE l {~i ʴn B{ɮ (ʴBEɺ + ʴxɪx) +vxɪ, 1992 (1992 BE . 22) BE 5 |nk BDiɪ BE |ɪM BEi cA BExp ɮBEɮ, Ainuɮ, ʴn B{ɮ xi xxJi ƶvx BEi c:-

1. 'B{ɮ Ƥvi BE A BExx JS BEBEx' BE Ƥv {O{E 3.2.1.1 BE xxxֺ |iɺl{i BE Mɪ c&-

 

" hV ʴɣM B{ɮ Ƥvi BE A BExx JS BEBEx BE A xɪi ƴvx {ʮn BE ʺ{Eʮ {j xɪiBE BE ʴkҪ cɪi |nx BEM* il{, ʴkҪ cɪi hV ʴɣM BE Vɮ {cS {c (A.A.+<.) BE BE ici l ={ɤv {VBEh |ɣɮ, Ax] b{M + BE=x]M BEnV V BExx +x{x iBE i cM*"

 

< BEci Vɮ BE Vi c*

 

 

(+ɮ.A. MVɮ)

ʴn B{ɮ cxnBE

A {nx +{ɮ Sɴ, ɮi ɮBEɮ

 

({E< J 01/91/180/553/AA09/{Һ-I Vɮ)