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  • Compensation Notifications, CGST Rules, 2017 as amended upto 23.04.2019
  • "Outsourcing for photocopying of official documents in office premises" for the OFFICE OF DGGI DELHI ZONAL UNIT, NEW DELHI.Click Here
  • OM dated 24.04.2019 regarding AISL of Superintendents Customs (Pre.) for the period 01.07.2001 to 30.06.2010
  • CGST Rules, 2017 as amended up to 23.04.2019 have been uploaded
  • "One-Day Training on "Inspection, Search, Seizure and Arrest under GST Law" for Group 'A' officers of CBIC on 17th May, 2019 at NACIN, Faridabad"Click Here
  • Suggestion are invited from Industry and Trade Associations for the General Budget 2019-20 .Click Here
  • "Two-Days Training on "Enforcement of Intellectual Property Rights (IPRs)" for officers of CBIC on 29-30 April, 2019 at NACIN, Faridabad" .Click Here
  • Circular for engagement of Consultants in the GST Council Sectt.
  • Circulars clarifying various issues related to GST issued.
  • RoD Order issued for filing an application for revocation of cancellation of registration for specified taxpayers.
  • Notifications issued specifying procedure for quarterly tax payment and annual filing of return for specified taxpayers and bringing into force provisions of rule 138E of the CGST Rules and amending CGST Rules
  • Declaration of ADG, DRI as Head of Department.Click Here
  • Notification to extend the due date for furnishing of returns in FORM GSTR-3B for the Month of March, 2019 to 23.04.2019.
  • Press Release regarding examination for GST Practitioners on 14.06.2019.Click Here
  • Calling of nomination for the Train the Trainer Workshop for Master Trainers on combating illegal trade in HCFCs being conducted by NACIN from 26th to 28th June 2019 at Gangtok, Sikkim.Click Here
  • Due date for furnishing of return in FORM GSTR-3B for the month of March, 2019 extended from 20.04.2019 to 23.04.2019.
  • Training on Intellectual Property Rights at NACIN, Faridabad rescheduled to 29-30 April, 2019. Click Here
  • Last date for receiving applications for the post of Superintendent on deputation extended upto 15.05.2019by NACIN, Kanpur. Letter Download from www.nacenkanpur.gov.in
  • Inventory Check and condition of UPS,Line Printer & Print Servers in field formation - reg Click Here
  • Filling up the posts of Administrative Officer, Tax assistant and lower division clerk in the DGGST, Eastern zonal unit on loan/deputation basis.Click Here
  • Circular on Deputation -Willingness for the Posts of Administrative Officer, Inspector, Personal Secretary (P.S.) & Tax Assistant in the Zonal Campus of National Academy of Customs, Indirect Taxes & Narcotics (NACIN), BhopalClick Here
  • Notification to extend the due dates for furnishing FORM GSTR-1 and GSTR-7 for the month of March 2019 issued
  • Tender Notice for hiring of one operational vehicle for NACIN, ChandigarhClick Here
  • Tender Notice inviting for amc for maintenance of epabx & intercom systemClick Here
  • World Customs Organisation welcomes the establishment of the Indian Customs Cooperation Fund. -click here
  • Updated versions of GST - Concept and Status, and GST - An Update as on 01/04/2019 have been uploaded
  • Circular clarifying issues regarding exercise of option to pay tax under notification No. 2/2019- CT(R) dt 07.03.2019 issued.
  • Tentative Annual Training Calendar of National Academy of Customs, Indirect Taxes & Narcotics, Faridabad for the F.Y. 2019-20Click Here
  • CGST Rules, 2017 as amended up to 01.04.2019 have been uploaded.
  • Shortlist of applicants being called for interview for empanelment of Senior/Junior Standing Counsels. Click Here
  • For new rate of CGST in the real estate (residential unit) notification nos. 3/2019, 4/2019, 5/2019, 6/2019, 7/2019, 8/2019- Central Tax (Rate) and 16/2019 - Central Tax (amendment to CGST rule 42 and 43 refers), all dated 29-03-2019 may be referred.
  • Notification to make Second Amendment (2019) to CGST Rules issued.
  • Written Examination of candidates qualified in swimming test for Marine staff recruitment of Bhubaneswar Customs (Preventive) Commissionerate will be held on 31st March 2019Click Here
  • Details of Nodal Offices of Seva bhoj Yojana (SBY) & e-commerce operators - reg Click Here || Annexure Click Here
  • Circulars clarifying various issues related to GST issued.
  • Draft Seniority List in the grade of Chemical Examiner, Grade-I under CRCL, CBIC - comments from stakeholders invited
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  • Marks of Deptt. Exam. for Inspectors of C.EX. held in 04.12.2018 to 07.12.2018 declared. Nodal Officers may download marks-sheet from their dashboard under www.nacenkanpur.gov.in alongwith forwarding letter.
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Section 144 of the Finance Act, 2002 (Act 20 of 2002)

144. Amendment of notification issued under Rule 57AK of the Central Excise Rules, 1944. -

(1) The notification of the Government of India in the Ministry of Finance (Department of Revenue) No. G.S.R. 299(E), dated the 31st March, 2000, issued under rule 57AK of the Central Excise Rules, 1944, by the Central Government shall stand amended and shall be deemed to have been amended in the manner as specified in the Fourth Schedule, on and from the date mentioned in column (3) of that Schedule against that notification retrospectively and, accordingly, notwithstanding anything contained in any judgment, decree or order of any court, tribunal or other authority, any action taken or anything done or purported to have been taken or done under the said notification, shall be deemed to be, and always to have been, for all purposes, as validly or effectively taken or done as if the notification as amended by this sub-section had been in force at all material times.

(2) Credit shall be allowed of all such declared duty, which have been disallowed but which would not have been so disallowed if the amendment made in the notification referred to in sub-section (1) had been in force at all material times.

Refund shall be made of all such credit of the declared (3) duty, which have been collected but which would have not been so collected if the amendment made in the notification referred to in sub-section (1) had been in force at all material times.

(4) Notwithstanding anything contained in section 11B of the Central Excise Act, 1944, an application for the claim of refund of the credit of the declared duty under sub-section (3) shall be made within six months from the date on which the Finance Bill, 2002 receives the assent of the President.