Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

National Capital Goods Policy - (25 May 2016)

MANU/PIBU/0458/2016

Commercial

The National Capital Goods Policy with the objective of trebling production of capital goods by 2025 has been approved by the Union Cabinet.

The Policy envisages a manifold increase in employment, increased exports and envisions India a net exporter of capital goods.

Objectives of the Policy will be implemented by the Department of Heavy Industry “in a time bound manner”.

Tags : NATIONAL CAPITAL GOODS POLICY   EXPORT   SELF RELIANCE  

Share : Nation">        

Disclaimer | Copyright 2024 - All Rights Reserved