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. 34 /2009-2014

NEW DELHI, THE 25TH MARCH, 2010

 

Subject: Exemption in Prohibition on export of Pulses 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 in the Notification No. 15 (RE-2006)/2004-09 dated 27.06.2006 read with Notification No. 99 (RE-2008)/2004-09 dated 27.03.2009, as amended, from time to time.

 

2. The following shall be added at the end of para 3(iii):

 

3 (iv) the prohibition on export of pulses shall not be applicable to export of 60 MTs of pulses (Dal)) to the Republic of Maldives.

 

3. This issues in Public Interest.

 

 

    

(R.S. GUJRAL)

Director General of Foreign Trade

And Ex-Officio Special Secretary to the Govt. of India 

 

 

(Issued from F. No. 01/91/171/59/AM09/Export Cell)

 

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