TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART II

SECTION 3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 37 (RE-2008)/2004-2009

NEW DELHI, THE 3rd SEPTEMBER, 2008

 

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 makes the following amendments to Sl. No. 45A of Notification No.93 (RE-2007)/2004-2009, dated 1ST April, 2008:-

 

Sl. No.

Tariff Item HS Code

Unit

Item Description

Export Policy

 

Nature of Restriction

45A

1006 10

1006 10 10

1006 10 90

1006 20 00

 

1006 30

1006 30 10

1006 30 90

1006 40 00

Kg.

Non Basmati Rice

Prohibited except export of PUSA-1121 variety of Non-basmati rice.

Export of PUSA-1121 variety of Non-basmati rice shall be allowed subject to the following conditions: -

 

1.Export allowed subject to registration of contracts with APEDA, New Delhi, prior to shipment;

 

2. Export permitted only if the minimum FOB price is US$ 1200 per ton or Rs. 48,000/- per ton;

 

3. Export will be restricted through the following ports only:-

 

(i) Kandla

(ii) Kakinada

(iii)Kolkata

(iv) JNPT, Mumbai

(v) Mundra, and

(vi) Pipavav

 

4. Export shall be allowed only with effect from 15th October, 2008 out of paddy procured in KMS 2008-09.

 

 

 

2. Provisions of this Notification shall be applicable from 15.10.2008.

 

3. All other provisions of the Notification No.93 (RE-2007)/2004-09 dated 1st April, 2008 shall remain unchanged, and shall continue to apply.

 

4. 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 F.No.01/91/180/846/AM08/Export Cell)

 

 

 

 

 

 

 


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