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. 06 (RE-2010)/2009-14

NEW DELHI, DATED 30 SEPTEMBER, 2010

 

 

S.O. (E) In exercise of the powers conferred by Section 5 of the Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Para 1.3 and 2.1 of the Foreign Trade Policy, 2009-14, and also read with Notification No. 26 (RE 2008)/2004-09 dated 22.7.2008 and Notification No. 44/2009-14 dated 21.05.2010, the Central Government hereby makes the following amendments in Notification No. 58/2009-14 dated 17.08.2010 as under:-

 

2. With immediate effect, existing entries at para 3 of Notification No. 58/2009-14 dated 17.08.2010 shall be substituted as follows:

 

3. The above shall come into effect from 1st November, 2010.

 

3. This issues in public interest.

 

 

(P.K. Chaudhery)

Director General of Foreign Trade

And Additional Secretary to the Govt. of India

 

(Issued from File No. 01/91/180/1194/AM10/Export Cell)

 

 

 

ɮi BE V{j +ɺvɮh M-2, Jhb-3, ={ Jhb (2) |BEɶxl

 

ɮi ɮBEɮ

hV A =tM

hV ʴɣM

 

+vɺSx 06 (+ɮ < 2010)/2009-2014

x< n, nxBE  30 ʺi, 2010

  

       .+.(+) ʴn B{ɮ xi, 2009-2014 BE {O{E 1.3 + 2.1 il +vɺSx 0 26 (+ɮ < 2008)2004-09 nxBE 22.7.2008 + +vɺSx 0 44/2009-14 nxBE 21.5.2010 BE l {~i ʴn B{ɮ (ʴBEɺ A ʴxɪx) +vxɪ, 1992 (1992 BE J 22) BE 5 |nk BDiɪ BE |ɪM BEi cA BExp ɮBEɮ Ainuɮ, +vɺSx 0 58/2009-14 nxBE 17.8.2010 xxJi ƶvx BEi c :-

 

2. +vɺSx 0 58/2009-14 nxBE 17.8.2010 BE { 3 {ɮ Vn], iiBE |ɣɴ xxxֺ |iɺl{i BE VAM :-

"3. ={ɪBDi, 1 , 2010 M cM *"

 

3. < BEci Vɮ BE Vi c *

 

  

( {.BE.Svɮ )

cxnBE ʴn B{ɮ

A  +{ɮ Sɴ ɮi ɮBEɮ

 

 

( {E00 01/91/180/1194/AA 10/xɪi |BE~ Vɮ)