TO BE PUBLISHED IN THE GAZETTE OF INDIA

EXTRAORDINARY

(PART – I, SECTION-1)

 

GOVERNMENT OF INDIA

MINISTRY OF COMMERCE & INDUSTRY

DEPARTMENT OF COMMERCE

 

PUBLIC NOTICE  NO.52 /2004-2009

Dated:  11th February, 2005

 

 

              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.        In Para 4.19, the following addition shall be made:

 

            “The following SEZs shall also be one of the specified ports for import and export under this paragraph:

 

SEZ   Santacruz, Kandla, Kochi, Vishakhapatnam, Chennai, FALTA, Surat, NOIDA”

 

            This issues in Public Interest. 

 

 

 

                                                                             (K.T.Chacko)

                                              Director General of Foreign Trade

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(Issued from F.No.01/92/180/034/AM05/PC.II)