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.   31 /2009-14

New Delhi, Dated the   16th February 2010     

 

 

Subject: Amendment in paragraph 4.1.6 related to Value Addition under Advance Authorisation scheme.

 

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 first sentence of Paragraph 4.1.6 stands amended as follows:

 

“Advance Authorisation necessitates exports with a minimum value addition of 15%, except for items specified in Appendix 11B of HBP v1 and for items in Gems & Jewellery Sector, for which value addition would be as per paragraph 4A.2.1 of HBP v1.”

 

This issues in Public Interest.

 

Sd/-

 (R.S. Gujral)

Director General of Foreign Trade and

                               Ex-Officio Special Secretary to the Government of India

 

(Issued from File No. 01/94/180/FTP/09-10/AA/AM10/PC4)