खबर फ्लैश
  • Tender for Cab and Taxi Hiring. - Click here
  • Standard Operating Procedure (SOP) for IGST refunds for exporters issued.
  • Draft Civil List-2020 of IRS (C&CE) Officers as on 01.01.2020. - Click here
  • तत्काल ध्यान दें: दिल्ली राज्य में विधानसभा चुनावों के कारण, निरीक्षकों की विभागीय परीक्षा को 04.02.2020-07.02.2020 से 03.03.2020-06.03.2020 तक फिर से निर्धारित की गई है।
  • List of Awardees of WCO Certificate of Merit to be given on International Customs Day Celebration 2020. - Click here
  • One-Day training on "Human Trafficking: Sensitization of Customs Officers" for Group 'A' and 'B' Officers of CBIC on 17th February, 2020 at NACIN, Faridabad -reg. - Click here - Hindi Click here
  • One-Day Course on "Organization for the Prohibition of Chemical Weapons (OPCW) and Chemical Weapons Convention (CWC)" for Group 'A' and 'B' officers of CBIC on 28th February, 2020 at NACIN, Faridabad -reg. - Click here
  • Postponement of One-Day Course on "Vigilance Matters" for Group 'A' and 'B' Officers of CBIC (Inquiry Officer/ Presenting Officer/Disciplinary Authority) on 27th January, 2020 at NACIN, Faridabad -reg. - Click here
  • Post Graduate Diploma in Commercial Laws (PGDCL) conducted by NLSIU, Bengaluru for Group- "A" officers of CBIC from 03.02.2020-19.02.2020 at NACIN, Faridabad. - Click here
  • OM dated 20.01.2020 regarding corrections in the integrated All India Seniority List (AISL) of Superintendents of Central Excise for the period 01.01.1998 to 31.12.2006. - Click here
  • The official Website of www.nacinchandigarh.gov.in of NACIN, Zonal Campus, Chandigarh was launched by Sh. Devendra singh, Principal Director General, NACIN, Faridabad on 18th January,2020 in the presence of Sh. Anil Kumar Gupta, Principal Additional Director General and other officers of the Department.
  • One-Day Course on 'Vigilance Matters' for Group 'A' and 'B' Officers of CBIC (Inquiry Officer/ Presenting Officer/ Disciplinary Authority) on 27th January, 2020 at NACIN, Faridabad - Click here
  • CGST Rules, 2017 as amended up to 01.01.2020 have been uploaded
  • Notification issued to appoint Revisional Authority under CGST Act, 2017
  • Vacancy circular for preparation of panel Source selection of superintendent/Inspector on deputation basis in DGAP(Directorate General of Anti-profiteering)
  • Notification issued to extend the one-time amnesty scheme to file all FORM GSTR-1 from July 2017 to November, 2019 till 17th January, 2020.
  • General Elections to the Legislative Assembly of NCT of Delhi, 2020 - Briefing meeting of Expenditure Observers - Reg - Click here
  • Circular regarding Levy and Collection of SWS in cash issued. For details refer to Circular No. 02/2020 dated 10.01.2020 - Click here
  • Judgment dated 06.12.2019 passed by Hon'ble Supreme Court in Civil Appeal No. 9237/2019 in the case of M/s Unicorn Industries v. Union of India - Click here
  • All India Training on IPR at NACIN, Bengaluru is rescheduled on 28th and 29th Jan 2020
  • A letter has been issued, calling for willingness to fill up posts of Inspectors, Executive Assistant, Steno-Gr I, Head Hawildar, Hawildar and MTS at NACIN, Chennai. The said letter can be viewed through this link - Click here
  • One-Day Course on "Soft Skills and Negotiation Skills" for Group 'A' and 'B' Officers of CBIC on 31st January, 2020 at NACIN, Faridabad. - Click here
  • Two-Days' Training on "Planning for Superannuation" for Group 'A' officers of CBIC on 13th & 14th February, 2020 at NACIN, Faridabad. - Click here
  • Implementation of Matharoo judgment - clarification regarding - For Details Click here
  • Intimation of the new official email id i.e. inv-customs@gov.in - Click here
  • Updated List of Nodal officers for IT Grievance Redressal Committee - Click here
सभी को देखें

विधि कार्य निदेशालय

Report on important matters of CBEC Cause Lists * / heard cases




Judgment dated 06.12.2019 passed by Hon'ble Supreme Court in Civil Appeal No. 9237/2019 in the case of M/s Unicorn Industries v. Union of India.
Compilation and Dissemination of favourable orders passed by the Hon'ble Courts pertaining to GST.
Directions by the Hon’ble Courts to dispose the representation by GST Council.
Status of withdrawal/Filling of Departmental appeals in various appellate FORA identified under Instruction dated 22.08.2019 from F.No.390/Misc./116/2017-JC- -reg
Instruction dated 22.08.2019 issued by CBIC regarding enhancement of monetary limits for filing departmental appeals in legacy matters in CESTAT, High Courts and Supreme Court -reg
Modifications in the Table of Daily Reports and Cause Lists in respect of the Hon'ble Supreme Court of India.
Adjudication of Show Cause Notices issued by DRI, DGCEI, SIIB, Preventive etc in light of the judgment in the case of M/s Mangali Impex.
CBIC enhances monetary limits for filing departmental appeals in legacy matters in CESTAT, High Courts and Supreme Court.
Applicability of the ratio of judgment dt. 28-03-2018 of the Hon’ble Supreme Court of India in Criminal appeal nos. 1375-1376 of 2013 (in Asian Resurfacing of Road Agency Pvt. Ltd. and Anr vs. CBI )- clarification -reg.
Introduction of Sinale Window System in CBIC for submitting records of cases in Appeal/Revision/Review under CCS(CCA) Rules, 1965- regarding.
Writ Petition on Pre-import
Instruction on Solar Cells Safegaurd Duty.
Enhancement of monetary limit – withdrawal of cases pending in the Supreme Court of India – reg.
Implementation of Legal Information Management and Briefing System (LIMBS)Updation of Draft Cases - reg
Implementation of Legal Information Management and Briefing System (LIMBS) Updation of Draft Cases - reg
Implementation of Legal Information Management and Briefing System (LIMBS)- reg
Procedure to be followed- at admission stage - in civil Appeal/SLPs filed by Parties in the Hon'ble Supreme Court of India.
Instructions for effectively defending the interest of the Government in CAT/ High Court Cases - reg.
Instructions for effectively defending the interest of the Government in CAT/ High Court Cases - reg.
Defence on behalf of National Anti-profiteering Authority (GST), New Delhi before Hon’ble Courts-reg
Deadline for completion of activity of filing/withdrawal of Departmental Appeals in various Appellate FORA identified under instruction dated 11.07.2018
Filing single application in High Courts and Cestat in order to complete withdrawal of identified cases by 30.09.18 - Regarding
Status of filling of Withdrawal applications before various Appellate FORA as required vide DO letter dt. 11.07.2018 -reg.
LIMBS FAQs for field formations under CBIC
DO Letter of Special Secretary & Member regarding LIMBS
Raising of monetary limits at various appelate FORA in legacy Central Excise & Service Tax matter only vide Instruction dated 11.07.2018 - Reg
Pr CC/Cc's Views regarding - Raising of monetary limits at various appelate FORA in legacy Central Excise & Service Tax matter only - Reg
Raising of monetary limits for filing appeals by the Department before CESTAT/ High Courts and Supreme Court in Legacy Central Excise and Service Tax

DO letter dated 11/07/2018

Annexure
Defence against Writ Petitions/PILs relating to GST-reg.
Pr CC/CC's Views regarding- raising of monetary limit at various appellate FORA in legacy Central Excise & Service Tax
. Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of May 2018. | Monthly Report May 2018.
Introduction of monetary limit at the level of Commissioner (appeals) : reg
Instruction regarding Suo Motu Trasfer of authorisations on behalf of Union of India by the Authorised Commissioners.
. Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of April 2018. | Monthly Report April 2018.
"Filing of Special Leave Petition under Article 136 of the Constitution of India before the Supreme Court"
Instruction F.No.275/29/2016-CX.8A dated 17.04.2018. Early Settlement of disputes by availing the window of the Settlement Commission
. Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of March 2018. | Monthly Report March 2018.
Instruction -F No 390/Misc/163/2010-JC/Pt. I dated 3-4-2018. Reduction of litigation in Central Excise and Service Tax by omission of Exclusion Subclause ‘c’ in para 3 of the Instruction dated 17.08.2011 by amending instruction dt 17.12.2015 from F No 390/Misc/163/2010-JC for legacy matters and approval to extend withdrawal on the basis of identical matters (as per Instruction dt 18.12.2015, from F No 390/Misc/67/2014-JC ) to Commissioner (Appeals) - Reg
Instruction F.No.278A/07/2018-Legal dated 12.03.2018 on the subject "Defence against Writ Petitions/PILs relating to GST" reg
. Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of February 2018. | Monthly Report February 2018.
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of January 2018. | Monthly Report January 2018.
Adequate representation before the Apex Court- Regarding
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of December 2017.
Constitution of review commitee of Pr Commr. or Commr as a result of redistribution of cases. reg.
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of November 2017.
Constitution of fresh panel of Sr./Jr. Standing Counsels for handle CBEC cases of Indirect Taxetion before the various High Courts and other fora - Reg.
Defence against Writ Petitions/ PILs relating to GST   |   Corrigendum
Procedure Regarding Appeal At A Higher Fora After Dept Has Lost In Two Previous Stages
Defence against Tax Appeals/ Writ Petitions/ PILs pertaining to Indirect Taxation pending in Hon'ble High Court (s).
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of October 2017.
Defence against Writ Petitions/PIL relating to GST.
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of SEPTEMBER 2017.
Letter -F.No.390/Misc./41/2017-JC dated 09.10.2017 on the subject - Member DO dated 08-09-2017 and 22-08-2017 regarding Mismatch,Bunching,Updation of Departmental Appeals pending in CESTAT/HC/Supreme Court-reg
Instruction F. No. 275/65/2013-CX.8A dated 09.10.2017 on the subject Defence against Writ Petitions/PILs relating to GST-reg
Letter -F.No.275/65/2013-CX.8A dated 27.09.2017 on the subject - Defence against Writ Petitions/PIL relating to GST.
Instruction F.No.275/11/2017-CX.8A dated 18.09.2017 on the subject Filing of Special Leave Petition against Orders of Hon’ble High Courts staying Collection of Tax under GST- reg.
DO Letter of Special Secretary & Member regarding Litigation Management.
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of August 2017.
Defence against Writ Petitions/PILs relating to GST
Instruction regarding Reconsiliation of Commissioner Appeal figures between MPR and Legal Cell quarterly figures.
Instruction regarding Monitoring of pendency with commissioner (Appeals).
Withdrawal of Department’s appeals from Commissioner (Appeals) on the basis of earlier Supreme Court’s decision on identical matters.
Member(Legal)'s DO letter and Annexure regarding withdrawal of appeals on the basis of revised Monetory Limits and earlie Supreme Court's decision on the identical matters.
JS(Review)letter dated 25.07.017 regarding Withdrawal of Department's appeals from Commissioner(Appeals) on the basis of revised Monetory Limits and earlie Supreme Court's decision on the identical matters.
Inclusion of Show Cause Notice issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.) in the Call Book-reg.
Public Interest Litigation (PIL) filed against implementation of Goods & Service Tax (GST) in the Hon’ble High Court of Bombay; Filing of Caveat in other High Courts.
Measures to streamline the processing of departmental litigation before the Courts and Tribunal
Implementation of Legal Information Management and Briefing System in CBEC.
Monitoring of pendency of appeals-instructions.
Monitoring of delay in filing of SLPs/Appeals by the department before the Hon'ble Supreme Court/High Courts
Payment of Deficit Court Fees in respect of pending Civil Appeals/SLPs as per Supreme Court of India Notification dated 27th May, 2014 in terms of 3rd schedule to the Supreme Court Rules-2013
Letter dated 18-07-2017 by JS (review)
Letter dated 14-06-2017 by JS (review)
Letter dated 05-06-2017 by JS (review)
Letter dated 24.05.2017 by JS (review)
Letter dated 17.05.2017 by JS (review)
Board Instruction F.No.276/67/2014-CX.8A dated 15.05.2017 on the subject "Observation of Hon'ble Supreme Court in SLP (C) 3272-3276/2015-CCE, Ahemdabad-III vs. Gujarat State Petronet Ltd.; Need to carry out remedial action - reg"
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of APRIL 2017.
Quantum of Mandatory Deposits
Nonpayment of pending deficit Court Fee in Supreme Court appeals by various Commissionerates
Instruction dated 13.10.2016 regarding Pre-Show Cause Notice Consultation
"Unclaimed payment of Deficit Court Fee up till 22-03-2017
Regarding unclaimed payment of Deficit Court Fee
Instruction regarding assigning additional charge by Zonal Member for inter-zone allocation of work to commissioner(Appeal)
JS(Review)letter dated 08.02.017 regarding withdrawal of dept's appeal in HC

Instruction dated 30.12.2016 regarding enhancement of monetary limit for filing department's appeal in High Court
Supreme Court list of Cases filed by CBEC in between April 2016 to November 2016
Withdrawal of instructions regarding inclusion of Show Cause Notice issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.) in the Call Book dt 03-Jan-2017
Instructions regarding inclusion of Show Cause Notice issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.) in the Call Book dt 28-Dec-2016
Inclusion of Show Cause Notices issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.), in the "Call Book" dt 29-Jun-2016
Undue delay in payment of deficit Court fee
Hon'ble Punjab & Haryana High Court Order dated 22.03.2016 in Civil Writ Petition No. 24967 of 2015 in case of M/s. NVR Forgings and in CWP No. 26321/2016 in case of M/s. Modi Springs Pvt. Ltd.- reg.
Pendency in payment of deficit court fee
   list of cases pertaining status of payment
Instructions dt. 01-Nov-2016, from Board office (Legal Cell), regarding need for passing of quality orders by Commissioners (Appeals)
Quarterly Administrative Report on pendency and disposal of Appeals by Commissioner(Appeals) for the quarter ending 30.09.2016
Payment of dificit Court fees in respect of pending Civil Appeals/SPLs as per Supreme Court of India, Notification dated 27th May,2014 in terms of 3rd Schedule to the Supreme Court Rules-2013 on most priority basis
Board office letter dt. 30-08-2016 regarding flexibility of no. of Sr./Jr. Counsels for fresh panel
Board office (Legal Cell) instructions dt. 29-07-2016 regarding filing of reply/counter affidavit & imposing heavy cost to be recovered from the officer concerned
Board office (Legal Cell) instructions dt. 29-07-2016 regarding unified stand of Ministries/Departments in litigation; resolving the differences and common counter reply vetted through M/o. Law
Office Order No. 1/2016 regarding Sh. Sanjiv Srivastava, Commissioner, Additional Charge of DLA
Board office letter (F.No. 278A/33/2016-Legal), dt. 01-08-2016, regarding extension of date for issue of advt. for Sr/Jr Standing Counsels
Filing of Special Leave Petition under Article 136 of the Constitution of India before the Supreme Court
Pre Show Casue Notice Consultation in case other than those detected by Preventive / Anti Evasion and amount involved being more than Rs. 50 Lakhs
Constitution of fresh panel
Appointment of 251 Sr./Jr. Standing Counsels of CBEC to handle litigation of Indirect Taxes
   Order   |    Annexure-I   |    Annexure-II   |    Annexure-III   |    Revised Annexure
Order of Sr/Jr Standing Counsels of CBEC dated 09.06.2016
Memeber(L&J)'s D.O.Letter and JS(Review) letter regarding withdrawal of deaptt. appeals from CESTAT and HC
Date of filing of appeals in supreme court w.e.f 19/08/2014
   Covering letter   |    Covering letter   |    Appeal filed by BK Prasad   |   
Instructions dt. 27-Apr-2016 regarding monetary limit for filing appeal in the Tribunal / Court
Letter dated 09.02.2016 on withdrawal of appeals pending before CESTAT
Letter regarding list of cases where departmental appeals dismissed & party appeals allowed from 2011 to 2015
   Departmental Appeal Dismissed 2011 to 2015    |    Party Appeal Allowed 2011 to 2015
   Dept. Allowed & Party dismissed cases 2011 Jan to Oct 2015
List of the cases in which no SLPs/CAs on merit pertaining to Legal cell and Judicial cell for the period 01.01.2015 to 30.11.2015
List of cases where Board decided not to file CAs and SLPs in Supreme Court on account of low amount involved for the period from 01.02.2014 to 30.11.2015
Instruction issued by Member L&J/IT
High Court Data Base
Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of June, 2017
Terminal List 2016
List of cases in which SLPs_CAs have not been filed
Orders accepted by Department
Decisions of High Court and CESTAT against which Board has decided not to file Special Leave Petition or Civil Appeal in Supreme Court
Pre-figured alpha-numeric code for all Commissionerates/Commissioners (Adjudication)
Orders of Hon'ble Supreme Court
Standard Operating Procedures on Litigation in Appellate Forum


* Kindly go through the lists available on Supreme Court's web site www.courtnic.nic.in

for identifying cases pertaining to your charge as the lists are only indicative in nature