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

DIRECTORATE GENERAL OF FOREIGN TRADE

 

 

NOTIFICATION No.  32/2009-14

New Delhi, Dated the     26   February, 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 first sentence of Para 3.17.11 of FTP 2009-14 is replaced as under:

         “Duty Credit Scrips can also be used / debited towards payment of Customs Duties in case of EO defaults under Authorizations issued under Chapters 4 and 5 of the Policy”.

 

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. 01/91/180/1563/AM10/PC3)