TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY PART –II

SECTION –3, SUB SECTION (ii)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION No.   25 /2009-14

New Delhi, Dated the   15 January 2010     

 

S.O (E) – In exercise of powers conferred by Section 5 of the Foreign Trade (Development and Regulation) Act, 1992 (No. 22 of 1992) read with Para 1.3 of the Foreign Trade Policy (FTP), 2009-14, the Central Government hereby makes the following amendment in Foreign Trade Policy:

 

1.               The following is added replacing the words ‘onwards.’ at the end of second sub-para of Para 3.13.2; at the end of Para 3.14.2; at the end both sub-paras of Para 3.15.2; and at the end of Para 3.15.3 of FTP 2009-14:

“onwards, unless a specific date of export / period is specified by public notice/notification.”

 

This amendment is with effect from 1.1.2010.

This issues in Public Interest.

Sd/-

(R.S. Gujral)

Director General of Foreign Trade and

                               Ex-Officio Special Secretary to the Government of India

 

(F. No. 01/91/180/702/AM10/PC3)