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.    52 (RE-2008)/2004-2009

New Delhi, Dated the     30th October 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 amendments in Foreign Trade Policy:

 

1.      In Para 3.8.2 of FTP RE2006, the words ‘Chapter 4 of this Policy for import of Agriculture Inputs’ are replaced by ‘Chapter 4 of FTP for import of Inputs’.

2.      In Para 3.8.2 of FTP RE2007 and FTP RE2008, the words ‘Chapter 4 of FTP for import of Agriculture Inputs’ are replaced by ‘Chapter 4 of FTP for import of Inputs’.

 

This shall apply on export made w.e.f 1.4.2006.

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. 01/91/180/566/AM08/PCI)