(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. 04 / 2009-2014

NEW DELHI, THE 4th SEPTEMBER, 2009

 

Subject: Prohibition on Export of Edible Oils - 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, 2009-2014, the Central Government hereby amends, with immediate effect, Notification No.85 (RE-2007)/2004-2009 dated 17.3.2008 and Notification No.60 (RE-2008)/2004-09 dated 20th November, 2008 read with Notification No.33 (RE-2008)/2004-09 dated 19th August, 2008, and Notification No.98 (RE-2008)/2004-2009 dated 17.3.2009, as amended from time to time.

 

2. Para 3 of the Notification No. 85 dated 17.3.2008 stands substituted as following:

 

3. The ban imposed vide this Notification shall be applicable upto 30.09.2010.

 

3. The above ban, however, shall not be applicable to relaxations / exemptions granted vide Notification No.33 (RE-2008)/2004-09 dated 19th August, 2008, and Notification No.60 (RE-2008)/2004-09 dated 20.11.2008, respectively.

 

4. Para 2 (i) of Notification No.60 (RE-2008)/2004-09 dated 20.11.2008 stands substituted as following:

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 20.11.2008 to 30.09.2010. Such exports shall be allowed only from Customs EDI Ports.

 

 

5.       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. 01/91/180/774/AM10/Export Cell)