TO BE PUBLISHED IN THE GAZETTE OF INIDA (EXTRAORINDARY)

PART II, SECTION 3, SUB-SECTION (ii)

 

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE AND INDUSTRY

DEPARTMENT OF COMMERCE

 

NOTIFICATION NO. 28/2009-2014

NEW DELHI 8th February 2010

 

 

 

Subject: Amendment in Chapter 8 of FTP regarding Mega Power Project

 

S.O (E)- In exercise of powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 read with paragraph 1.3 of the Foreign Trade Policy (FTP), 2009-2014, the Central Government hereby makes the following amendments in FTP, 2009-2014.

 

 

Following sentence shall be added at the end of the first line of Paragraph 8.4.4 (iv):

 

However, in regard to mega power projects, the requirement of ICB would not be mandatory, if the requisite quantum of power has been tied up through tariff based competitive bidding or if the project has been awarded through tariff based competitive bidding.

 

This issues in public interest.

 

(R.S. Gujral)

Director General of Foreign Trade and

Ex-officio Special Secretary to the Government of India

 

 

 

(F.No. 01/92/180/162/AM 08/PC VI)


 

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