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.  21   /2009-2014

NEW DELHI, THE    14TH DECEMBER, 2009

 

Subject:  Export of Rice – MEP and 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, the following amendment to Notification No.38 (RE-2007)/2004-2009, dated 15.10.2007 read with Notification No. 93 (RE-2007)/2004-2009 dated 1.4.2008,  Notification No. 83 (RE-2008)/2004-2009 dated 27.01.2009,  and Notification No. 5/2009-2014 dated 7.09.2009, as amended from time to time.

 

2.         Para 3 of Notification No. 5/2009-2014 dated 7.09.2009 relating to condition regarding foreign commission for computation of MEP shall stand withdrawn and substituted as under:

 

            “In case any foreign commission is paid at the time of exports or subsequently then MEP shall be higher than US $ 900 per ton, to the extent of foreign commission paid / payable and MEP of US $ 900 per ton shall be maintained, exclusive of the foreign commission.”

 

3.         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.01/91/180/775/AM10/Export Cell)