Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

‘Make in India’ eased for FDI in single brand retail - (20 Jun 2016)

MANU/PIBU/0497/2016

Commercial

The Central government took further steps liberalising norms for foreign direct investment in single brand retail.

Aside from more sectors of the economy being opened to the automatic approval route, local sourcing norms – bugbear for many international brands – have been eased for three years.

Notable is up to 100 per cent foreign investment in the defence sector, up from 49 per cent; media broadcasting services, civil aviation, and, of course, single brand retail.

Tags : FDI   RETAIL   RELAXED NORMS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved