(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. 19 /2009-2014

NEW DELHI, THE 7th, DECEMBER, 2009

Subject: Export of Organic Wheat conditions 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 makes, with immediate effect, following amendments to Notification No.33(RE-2007)/2004-2009 dated 8th October, 2007 as amended from time to time.

2. Following shall be added at the end of Para 2 of the Notification No. 33 (RE-2007)/2004-09 dated 8.10.2007:

2.8 Ban on export of wheat shall, however, not be applicable to export of organic wheat as follows:-

Tariff Item HS Code

Item Description

Nature of restriction

 

1001

Organic Wheat

(i)        Export of organic wheat duly certified by APEDA shall be permitted subject to a limit of 5,000 MT per annum;

(ii)      Export allowed is also subject to registration of contracts with APEDA, New Delhi prior to shipment;

(iii)     Exports shall be allowed only from Customs EDI Ports.

 

 

3. The quantity of organic wheat to be exported shall be monitored on a monthly basis both by the Customs Department as well as by DGCI&S, through monthly reports to be sent to the Department of Commerce / DGFT, as well as to the Department of Food & Public Distribution.  

 

4. All other provisions of the Notification No.33 (RE-2007)/2004-09 dated 8th October, 2007 shall remain unchanged, and shall continue to apply.

 

5. 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. 01/91/180/773/AM10/EC)

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