Regulatory Updates / Foreign Trade Policy, Procedures Documents / Circular

Circular

Sl.No. Number Year Description Date CRT DT Attachment
1 43/2015-20 2022-23 Relaxation in provision of submission of 'Bill of Export' as an evidence of export obligation discharge for supplies made to SEZ units in case of EPCG Authorization-reg. 27/07/2022 27/07/2022 13:11:48 Download  (Type : PDF)
2 42/2015-20 2022-23 Clarification regarding Non-Ferrous Metal Import Monitoring System (NFMIMS) 27/07/2022 27/07/2022 15:01:34 Download  (Type : PDF)
3 41/2015-20 2022-23 Implementation of Paper Import Monitoring System (PIMS) - Clarification w.r.t. applicability of PIMS at the time of import at SEZ/FTWZ/EOU and further import into DTA - reg. 05/07/2022 05/07/2022 18:58:01 Download  (Type : PDF)
4 40/2015-20 2022-23 Clarification regarding CHIMS. 27/06/2022 27/06/2022 12:52:31 Download  (Type : PDF)
5 39 2022-23 Relaxation in provision of submission of 'Bill of Export' as an evidence of export obligation discharge for supplies made to SEZ units in case of Advance Authorization. 07/06/2022 07/06/2022 16:32:29 Download  (Type : PDF)
6 38/2015-20 2021-22 Clarification regarding SIMS. 19/01/2022 19/01/2022 15:18:47 Download  (Type : PDF)
7 37/2015-20 2021-22 Relief in Average Export Obligation in terms of Para 5.19 of Hand Book of Procedures of Foreign Trade Policy, 2015-20 10/09/2021 13/09/2021 14:57:14 Download  (Type : PDF)
8 36 2015-20 Providing documents sought by investigating agencies like CBI, ED, DRI etc. 07/12/2020 08/12/2020 17:21:50 Download  (Type : PDF)
9 35 / 2015-20 2020 Procedural details pursuant to Notification No. 57/2015-20 dated 31.03.2020 and Public Notice 67/2015-20 dated 31.03.2020- Extensions in Import Validity period and Export obligation period in Advance authorizations/DFIA. 23/04/2020 08/07/2020 12:07:18 Download  (Type : PDF)
10 ECA Circular No. 32/2015-20 2019-20 Institution and/or continuation of proceedings under Foreign Trade (Development & Regulations) Act, 1992 and Rules thereunder against companies/firms against whom proceedings have been instituted in the National Company Law Tribunal (NCLT) under the Insolvency and Bankruptcy Code, 2016. 20/03/2020 08/07/2020 12:07:18 Download  (Type : PDF)
11 34/2015-20 2019-20 Clarification on Export of API/Formulations (Restricted) under Advance Licence 20/03/2020 08/07/2020 12:07:18 Download  (Type : PDF)
12 33/2015-20 2019-20 Clarification on Notification No. 50/2015-20 dated 03.03.2020 20/03/2020 08/07/2020 12:07:18 Download  (Type : PDF)
13 31/2015-20 2019-20 Relief in Average Export Obligation in terms of Para 5.19 of Hand Book of Procedures of Foreign Trade Policy, 2015-20 26/02/2020 08/07/2020 12:07:18 Download  (Type : PDF)
14 30/2015-20 2019-20 Clarification on SIMS Registration for SEZ/DTA 08/01/2020 08/07/2020 12:07:18 Download  (Type : PDF)
15 29/2015-20 2019-20 Clarification on Notification No.17 dated 05.09.2019 (Steel Import Monitoring System) 04/10/2019 08/07/2020 12:07:18 Download  (Type : PDF)