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. 60 (RE-2008)/2004-09

NEW DELHI, DATED THE 20TH NOVEMBER, 2008

 

Subject: Permission for export of edible oil in small consumer packs and proposal to allow export of fish oil 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 amends, with immediate effect, Notification No.85 (RE-2007)/2004-2009 dated 17.3.2008, read with No.92 (RE-2007)/2004-09 dated 1.4.08 Notification No. 3 (RE-2008)/2004-2009 dated 11.4.2008, and Notification No.33 (RE-2008)/2004-09 dated 19th August, 2008, as under:-

 

2. In partial modification of Notification No.85 (RE-2007)/2004-09 dated 17.3.2008 read with above subsequent Notifications, export of edible oils shall be allowed as under:-

 

i) The export of edible oils is permitted in branded consumer packs of up to 5 Kgs, subject to a limit of 10,000 tons during the next one year up to 31st October, 2009: Such exports shall be allowed only from Customs EDI Ports.

 

ii) Export of fish oil shall be allowed freely.

 

3. The quantity of edible oil to be exported as mentioned in Para 2 (i) above shall be monitored through an appropriate system to be put in place by Department of Commerce.

 

 

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. 01/91/180/1846/AM08/Export Cell)

 

 

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