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DIRECTORATE GENERAL OF VALUATION customs & Central Excise

New custom house, annexe building, 7th floor, ballard estate, mumbai - 400 001



Section,4. (1) (b) (i). Particulars of the organization, fuctions and duties

The Directorate of Valuation (DOV) was established in the year 1997 as an attached office of the Central Boarde of Excise and Customs under the Department of Revenue, Ministry of Finance, Government of India. The Directorate was upgraded to Directorate General of Valuation (DGOV) in December 2002. The headqurter of the Directorate is situated at New Custom House, Annexe Bldg, Ballard estate, Mumbai. The Directorate is headed by the Director General assisted by the Commissioner and three Additional/Joint Commissioners at the Headquarters office. There are two zonal units functioning at Delhi (Northern Zone) and Chennai (Southern zone) each headed by a Joint Commissioner. The Directorate is neither a Public dealing office nor a field formation. The functions and responsibilities of the Directorate are enumerated below:

(a)

Assisting and advicing the Central Board of  Excise and Customs (CBEC) In Policy matters concerning Customs and Central Excise Valuation;

(b)

Developing valuation tools (including databases) and best practices for the effective and uniform application of Valuation laws:

(c)

Monitoring valuation trends of sensitive commodities and taking corrective action;

(d)

Providing guidance and advice to field formations on valuation questions and for checking undervaluation/overvaluation of imported or export goods so as to prevent leakage of Customs and Central Excise revenue;

(e)

Carrying out valuation inspections at Customs stations and Central Excise Commissionerates to ensure that the valuation law and procedures are effectively & uniformly applied;

(f)

Co-ordinating Customs valuation matters with relevant international organizations and other sources abroad.

(ii)       Powers and duties of the officers and employees

The officers working in the DGOV enjoy all the powers vested under the Customs and Central Excise law. However, being an attached office of the CBEC, the powers for implementation of the government policies as well as the law concerning Customs & Central Excise are not exercised as this work is assigned to the field formations under CBEC (Commissionerates). The duties of the officers of the Directorate are same as that of the organization as described above at (i) above.

(iii)      Procedure followed in the decision making process including channels of supervision and accountability.

The organisation is headed by Director General assisted by the Commissioner and three Additional/Joint Commissioners and Assistant Commissioner in the Headquarters office for taking decisions and performing the functions of the Directorate.

(iv)      Norms set by the DGOV for the discharge of its functions.

The DGOV is an attached office functioning under the Central Board of Excise and Customs (CBEC), hereinafter refered to as the Board. The norms, if any, have to be set by the Board. Hence, no norms as such have been set by the DGOV. However, the DGOV carries out its work under its mandate earnestly.

(v)        Rules, regulations, instructions, manuals and records held by the DGOV or under its control or used by its employees for discharging its functions

Rules on Customs and Central Excise Valuation are notified by the Government from time to time. Instructions and Circulars on Valuation policies are issued by the Central Board of Excise and Customs. Some of these are based on recommendations of the DGOV. The DGOV compiles data and information on prevalent prices of various dutiable commodities in national as well as international markets and disseminates to field formations. The Directorate also maintains various databases such as National Import Data Base, Export Commodity Data Base and Special Valuation Data Base which are used by the departmental officers in the field formations in their day to day work. The Directorate also issues Valuation Alerts on the basis of its studies for the guidance of field formations.

(vi)      Statement of the categories of documents that are held by it or under its controls

(a)

A National Import Data Base (NIDB) comprising details of imported goods duly analysed by a software to workout certain valuation related parameters. The NIDB is made available to the Customs Stations across the country for reference by departmental officers as a valuation tool in the assessment of imported goods.

(b)

Central Registry Data Base (CRD) comprising cases decided by Customs Stations (Special Valuation Branches) in the valuation of goods imported from related parties.

(c)

Export Commodity Data Base (ECDB) comprising details of commodities exported duly analysed by a software for export values and used by field officers as a tool in export valuation work.

(d)

Valuation Bulletins published every month and distributed to departmental officers. It mainly contains news items on commodity price movements and international price details.

(e)

DGOV website which provides comprehensive information on valuation related matters.

(vii)     Particulars of any arrangement, that exist for consultation with, or representation by, the members of the public in relation to the formulation of its policy or Implementation thereof

The DGOV does not formulate policies but only advises the Central Board of Excise and Customs on policy matters. The DGOV does not directly interact with the public or trade on such matters.

(viii)    Statement of the boards, councils, committees and other bodies consisting of two or more persons constituted as its part or for the purpose of its advise and as to whether meetings of those boards, councils, committees and other bodies are open to the public, or the minutes of such meetings are accessible for public

No such boards, councils, committees or other bodies are required to be constituted as far as the DGOV is concerned since it does not have any direct interaction with the public or trade.

(ix) Directory of its offices and employees

 

This information has been notified by the Directorate separately.

 

(x) Monthly remuneration received by each of its officers and employees, including the system of compensation as provided in its regulations

 

This information has been notified by the Directorate separately.

 

(xi) Budget allocated to each of its agency, indicating the particulars of all plans, proposed expenditures and reports on disbursements made

This information has been notified by the Directorate separately.

(xii)     Manner of execution of subsidy programmes, including the amounts allocated and the details of beneficiaries of such programmes;

            Not applicable DGOV is not executing any subsidy programmes.

(xiii)    Particulars of recipients of concessions, permits or authorizations granted by it;

            Not applicable since no such concessions, permits or authorizations are granted by the DGOV.

(xiv)    Details in respect of the information, available to or held by it, reduced in an electronic form;

            The following are available in electronic form [see item (vi)] above.

            (a)        National Import Data Base

            (b)        Central Registry Data Base

            (c)        Export Commodity Data Base

            (d)       DGOV Website

            These are however for the use of departmental offices only and not available to trade or public. However, certain areas of information on the website are freely accessible.

(xv)  The particulars of facilities available to citizens for obtaining information, including the working hours of a library or reading room, if maintained for public use.

 

This information has been notified by the Directorate separately.

(xvi) Names, designations and other particulars of the Public Information Officers :

 

Please see the list of CPIOs provided separately at http://www.cbec.gov.in/info-act/aa-cpio/aa-cpio-idx

 

(xvii) Such other information as may be prescribed -

 

NIL

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