(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. 71 (RE-2008)/2004-2009

NEW DELHI, THE 10th DECEMBER, 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 addition with immediate effect at the end of Paragraph 2 of Notification No. 33(RE-2007)/2004-2009, dated 08.10.2007 (pertaining to prohibition on export of wheat and wheat products):

2.4 The prohibition imposed by this Notification on export of wheat shall not be applicable to export of 950 MT of wheat to Myanmar through NAFED.

 

2.5 The prohibition imposed by this Notification on export of wheat shall not be applicable to export of 10,000 MT of wheat to Nepal through MMTC.

 

2. 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.01/91/180/1254/AM07/PC-III)

 

 

 

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