(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

Directorate General of Foreign Trade

Udyog Bhawan

 

Notification No. 21(RE-2010)/2009-2014

New Delhi, the 10th February, 2011

 

Subject: Prohibition on Export of Non-basmati Rice exemption for export of Sona Masuri, Ponni Samba and Matta rice- regarding

 

S.O.(E) In exercise of the powers conferred by Section 5 of Foreign Trade (Development & Regulation) Act, 1992 (No.22 of 1992) read with Para 2.1 of the Foreign Trade Policy, 2009-2014, the Central Government hereby makes, with immediate effect, the following amendment to Notification No. 38 (RE-2007)/2004-2009, dated 15.10.2007 read with Notification No. 93 (RE-2007)/2004-2009 dated 1.4.2008, as amended from time to time.

 

2. In Notification No. 93 (RE-2007)/2004-2009 dated 1.4.2008 sub para 2.1.13 was added on 18.05.2010 vide Notification No. 42/2009-14. Now another sub-para 2.1.14 shall be added as under:

2.1.14 The following varieties of non-Basmati rice as per quantities indicated against each will be allowed for export. The exact modalities will be notified separately.

S. No.

Varity of non-Basmati Rice

Quantity (MTs)

1.

Sona Masuri

1,00,000

2.

Ponni Samba

25,000

3

Matta

25,000

 

3. All other provisions of the Notification No.93 (RE-2007)/2004-09 dated 1st April, 2008, as amended from time to time, shall remain unchanged, and shall continue to apply.

 

4. Effect of this notification:

 

Certain varities of rice (Sona Masuri, Ponni Samba and Matta) are permitted to be exported with a limit on quantity of export for the KMS 2010-11.

 

 

 

 

(Anup K. Pujari)

Director General of Foreign Trade

e-mail: dgft@nic.in

(Issued from F.No.01/91/180/775/AM10/Export Cell)