TO BE PUBLISHED IN THE GAZETTE OF INDIA EXTRAORDINARY

( PART – 1, SECTION –I ),

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

PUBLIC NOTICE NO. 35/2004-2009

Dated:    23rd  December, 2004

 

          In exercise of powers conferred under paragraph 2.4 of the Foreign Trade Policy, 2004-2009, the Director General of Foreign Trade hereby makes the following amendments in the Handbook of Procedures ( Vol. I ):-

 

1. The first sentence of sub-para 6.5.3 stands amended as under:-

 

“ The exporter shall have the flexibility to fix the price and repay the gold loan within 180 days from the date of export.”

         

1.    The first sentence of sub-para 7.9.5 stands amended as under:-

 

“ The exporter shall have the flexibility to fix the price and repay the gold loan within 180 days from the date of export”.

 

This issues in Public interest.

 

 

 Sd/-

                                                                ( K. T. Chacko )

                                              Director General of Foreign Trade

 

 

     ( F.No.01/92/180/34/AM05/PC.II   )