(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

DIRECTORATE GENERAL OF FOREIGN TRADE

 

NOTIFICATION NO. 48 (RE-2008)/2004-2009

NEW DELHI, THE 13 OCTOBER, 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 following amendments to Notification No.93(RE-2007)/2004-2009 dated 1st April, 2008 read with Notification No. 37 (RE-2008)/2004-09 dated 3rd September, 2008, Notification No. 38 (RE-2008)/2004-2009 dated 5th September, 2008 and Notification No.39 (RE-2008)/2004-09 dated 16th September, 2008.

2. Following shall be added at the end of Para 2.1 of the Notification No.93 (RE-2007)/2004-09 dated 1st April, 2008:-

2.1.7 Ban on export of non-basmati rice shall not be applicable to export of rice to the following countries:-

Name of the country Quantity

(i)                 Nigeria 15,000 MT

(ii)               Senegal 15,000 MT

(iii)             Ghana 15,000 MT

(iv)              Cameron 10,000 MT

 

The above export shall be subject to the following conditions:-

i)                    The above quantity shall be exported through State Trading Corporation (STC) of India during September/October, 2008;

ii)                  STC shall procure rice from such rice mills who have surplus rice/ paddy in their stock;

iii)                The rice to be exported shall be with a minimum of 25% of brokens;

iv)                STC shall ensure that their entry into market for this export does not affect the overall price situation of rice; and

v)                  STC shall source the rice to be exported from more than one State and in four different tranches.

 

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.

(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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