News Flash
  • Online training on "Advance Ruling: An Introduction" for Group 'A' officers of CBIC on 17.08.2022 from 10:30 AM to 01:15 PM -reg< Click here
  • Notification issued to implement e-invoicing for the taxpayers having aggregate turnover exceeding Rs. 10 Cr from 01st October, 2022 Click here
  • Calling Options/Preferences from selected candidates for the post of Stenographer Grade I & Grade II tor allocation of Zones/Formations - regsteno- I options and Steno- II options
  • Letter dt. 29.07.2022 regarding Equal Opportunity Policy Letter and Equal Opportunity Policy
  • Draft Integrated All India Seniority List of Superintendents of CGST & Central Excise, appointed to the grade during the period from 01.01.2007 to 31.12.2011 Click here
  • Draft Integrated All India Seniority List of Customs Appraisers for the period from 01.01.2012 to 31.12.2013 Click here
  • FAQs on GST applicability on ‘pre-packaged and labelled’ goods-reg. Click here
  • Vacancy Circular - Technical Officer Facilitation/Procedures (Grade A3) – in the Research and Policy Unit (Office of the Secretary General) at World Customs Organisation (WCO), Brussels. Click here   |   WCO Letter   |   Annex_1   |   Annex_2   |   Proforma
  • Online training on "Various issues relating to the illegal/unauthorized import of Jammers and other wireless products" on 28.07.2022 -reg. Click here
  • 16th Session of the Virtual Customs Orientation Academy (VCOA) will be held from 12 September 2022 to 16 December 2022-reg. Click here   |   WCO Letter   |   Annex_1   |   Annex_2   |   Proforma
  • Notice calling for suggestions, views, comments etc. from stakeholders on comprehensive changes in FORM GSTR-3B Click here
  • Final Zone Allocation of candidates selected through SSC CGLE 2019- reg Annexure-I   |   Annexure-II   |   Annexure-III   |   Annexure-IV   |   Covering Letter
  • Letter, Schedule, Syllabus, Instructions alongwith an Excel file (Requisition Form) regarding Departmental examination for Inspectors of Central Tax for Confirmation to be held from 02.08.2022 to 05.08.2022 issued by NACIN, ZC, Kanpur Letter and Details
  • Request for uploading instruction titled "Conduct of HC Litigation Monitoring Fortnight from 14.07.2022 to 27.07.2022 Click here
  • Warehousing of solar power generating units or items like solar panel, solar cell etc. for power plants with resulting goods ‘electricity’ - In-applicability of Manufacture and Other Operations in Warehouse (no.2) Regulations, 2019 under section 65 of the Customs Act, 1962 regarding Click here
  • Marks Declared: Marks of Deptt. Exam. for Inspectors of Central Tax held in 14.03.2022 to 16.03.2022 and 19.03.2022 declared. Nodal Officers (Exam) may download marks-sheet alongwith forwarding letter from their e-Mail ID.
  • Recruitment to the Post of Skipper on deputation-RegClick here
  • CBLR -2022 exam Declaration of date-regClick here
  • Online training on 'Budget Management: Estimation, Allocation & Expenditure' for Group 'A' officer of CBIC on 12.07.2022 from 10:30 AM to 01:15 PM -reg. Click here
  • Prospective Training for the month of July , 2022 Click here
  • Notification issued to notify the provisions of clause (c) of section 110 and section 111 of the Finance Act, 2022
  • Notification issued to exempt taxpayers having AATO upto Rs. 2 crores from the requirement of furnishing annual return for FY 2021-22
  • Notification issued to extend due date of furnishing FORM GST CMP-08 for the quarter ending June, 2022 till 31.07.2022
  • Notifications issued to extend the waiver of late fee for delay in filing FORM GSTR-4 for FY 2021-22 and to extend dates of specified compliance
  • Notifications issued to make amendments (First Amendment, 2022) to the CGST Rules, 2 017
  • Simplified regulatory framework for e-commerce exports of jewellery through Courier mode Circular and Notification
  • Notification issued on Notification for Departmental Examination for promotion of Tax Assistants to the Grade of Executive Assistants of Central Taxes & Customs to be held in the month of September, 2022. It also contains the Schedule, Syllabus and Instructions for Examination along with the format (in Annexure II) for requesting for Question Papers. Click here
  • Invitation for scholarship programme- Master Degree in Strategic Management and IPR at Aoyama Gakuin University (AGU) Tokyo Japan (2023-24)-reg. Click here | WCO Invitation   |   Annex-1   |   Annex-2   |   Annex-3   |   Proforma
  • Commendation Certificate on the occasion of 5th GST Day- regClick here
  • O.M. dated 24.06.2022 regarding Constitution of Internal FRACing Unit (IFU) - regarding Click here
  • Corrigendum dated 21.06.2022 regarding RFP No. NACIN/TRNG/232/2022-MCTP-O/o Pr. DG-NACIN-Faridabad dated 01.06.2022 to select a Partner Institute to conduct Phase-III and Phase-IV of Mid-Career Training Programme (MCTP) for IRS (C&IT) Officers Click here
  • Request for publishing notice inviting tender for hiring of office premisesat Bhopal for NACIN ZC, BhopalClick here
  • Independence Day Flag Ceremony at Red Fort on 15th August, 2022Click here
  • Posting of Joint Secretary/Commissioner in the Central Board of Indirect Taxes & Customs- reg. Click here
  • Combined Graduate Level Examination 2019- Final Verification of Options/Preferences– reg. | Annexure-A   |   Annexure-I   |   Annexure-II   |   Annexure-III   |   Annexure-IV   |   Covering Letter
  • Willingness of CBIC Inspectors for posting in Ad.IIIB on loan basis- reg. Click here
  • Procedure relating to sanction, post-audit and review of refund claims Click here
  • Requistion / Requirement of filling up posts on deputation in LPAI (MHA)-RegClick here
  • Notification issued on Notification for Departmental Examination for promotion of Ministerial Officers to the Grade of Inspectors of Central Taxes, Inspectors of Customs (Preventive Officers) & Inspectors of Customs (Examiners) to be held in the month of August, 2022. It also contains the Schedule, Syllabus and Instructions for Examination along with the format (in Annexure II) for requesting for Question Papers. Click here
  • Notice calling for feedback, inputs, comments etc. from all stakeholders on the draft circular and related notifications for facilitating e-commerce exports of Jewellery through courier mode, uploaded on 7th June 2022. Click here
  • Nomination calling for training on "Stress and Yoga: Curse and Cure" for Group A officers of CBIC on 21st June, 2022 at NACIN HQ, Faridabad -reg Click here
  • INVITATION FOR EXPRESSION OF INTEREST FOR SELECTION OF TRAINING PARTNERS/PARTNER INSTITUTE TO CONDUCT PHASE -III & PHASE -IV MID-CAREER TRAINING PROGRAMME (MCTP) FOR IRS (C & IT) OFFICERS Click here
  • CGLE 2019- Verification of Options/Preferences, and final chance for exercising options for left-out candidates | Annexure-A   |   Annexure-I   |   Annexure-II   |   Annexure-III   |   Annexure-IV   |   Document 5
  • Exemption in PET PST for recruitment to the post of Havaldar in CBIC Click here
  • -->
View All


CITIZENS’ CHARTER (Last updated on 20.12.2019)

Vision
Partnering in India’s socio-economic growth by formulating and implementing progressive indirect tax policies adopting stakeholder-centric approach and protecting the frontiers.
Mission
 A robust indirect tax and border control administration, with a view towards delivery of services, which is –
  • Simple and predictable
  • Fair and just
  • Transparent
  • Technology-driven
 
           and which –
  • Encourages trust – based voluntary compliance
  • Protects honest taxpayers’ rights
  • Facilitates trade with risk-based enforcement
  • Enables legitimate movement of people, goods and services.
  •  Supplement the efforts to ensure national security, and;
  • Continually invests in capacity building to achieve professional and ethical excellence.
 
Our Motto
 
“Desh Sevarth Kar Sanchay” Tax collection in Service of the Nation
 
Core Values
  • Integrity and judiciousness
  • Impartiality and Fairness
  • Courtesy and Understanding
  • Objectivity and Transparency
  • Uprightness and Conscientiousness
  • Promptness and Efficiency
Our Expectations
We expect citizens to:
  • Uphold and respect the laws of the land
  • Voluntarily discharge all tax liabilities
  • Fulfill their duties and legal obligations in time
  • Be honest in furnishing information
  • Be co-operative and forthright in inquiries and verifications
  • Avoid unnecessary litigation.
OUR STANDARDS
We aspire to provide the following key services within specified timelines:
S.No. Key Services Timelines
1 i. Acknowledgement of all written communication including declarations, intimations, applications and returns  3 days
ii. Acknowledgement of communication received through electronic media Immediate
 
2 Convey decision on matters including declarations or assessments 15 days
3 i. Disposal of refund claim of Customs Duty
ii. Disposal of refund claims of GST
 90 days from receipt of complete application
 60 days from the receipt of complete application
4
  • i. Sanction of Drawback
  • (a) In Case of electronic processing of drawback claims 7 days after filing of export general manifest
    (b)  In Case of manual processing of drawback claims 15 days of filling of manual return
    ii.  Fixation of Brand rate of Duty Drawback 30 days from date of complete application
    5 Cargo Release Time
    (a)   In case of exports
    i. For Sea Cargo
    ii. Air Cargo, Inland Container Deport & Land Customs Stations

    i. 48 hours
    ii. 24 hours
    (b)   In case of imports
    i. For Sea Cargo
    ii. Air Cargo, Inland Container Deport
    iii. Land Customs Stations

    i. 72 hours
    ii. 48 hours
    iii. 24 hours
    6 GST Registration 3 days after receipt of complete application form
    7 Amendment in registration, if found eligible 15 days
    8 Cancellation of GST Registration 30 days from the date of application
    9 Advance intimation before undertaking audit Minimum 15 days
    10 Conclusion of Audit, if being conducted at the premises of the auditee
     
    • a.GST Audit
    • b.Customs Audit
     

     
    • a.90 days from the commencement of audit
    • b.30 days from the commencement of audit
    11 Intimation of findings of audit 30 days after conclusion of audit
    12 Release of seized documents and things, if not required by the Department 30 days after issue of Show Cause Notice
    13 Complete examination and clearance of export consignment at factory/warehouse premises 24 hours from receipt of application by proper officer
     
    14 Permission for self-sealing for export consignment 10 days from receipt of application by proper officer
    15 Issue of Orders-in-Original/Orders-in-Appeal 30 days from the date of conclusion of personal hearing where all the requisite information is available
    16 Finalization of provisional assessment 30 days from the date of conclusion of inquiry or submission of requisite documents
    17. Return of Bond and BG in Export Promotion Schemes
    (a) When not selected by customs for verification 10 days from receipt of complete application including EODC
    (b) Other cases not under investigation 30  days from receipt of complete application including EODC
     
     
    OUR COMMITMENT
    We shall strive to:
    • To encourage voluntary compliance
    • To educate citizens about indirect tax laws
    • To continuously enhance service delivery standards
    • To promote a consultative and collaborative environment
    • To provide information and other assistance at the GST Seva Kendras/Facilitation Counters as also on the website www.cbic.gov.in
    • To effectively combat corruption as part of the comprehensive national mission for promotion of integrity
    Grievance Redressal
    • We will acknowledge grievances within 48 hours of receipt and attempt to provide final reply within 30 days of their receipt.
    • In case the grievance is not responded to within the prescribed time norms or the remedy offered is not satisfactory, an appeal can be filed with the next higher authority. The appeal will be decided within 15 days of the receipt.
    • Common grievances can be taken up in Open House meetings of Public Grievance Committee, Customs Clearance Facilitation Committee, Permanent Trade Facilitation Committee, Regional Advisory Committee.
    • The grievance redressal mechanism including contact details of public grievance officers are available on the website www.cbic.gov.in

     




    Note:

    • Information required to be published under Section 4.1.b of RTI Act, 2005 are available on the website www.cbic.gov.in
    • The standards of service deliverables under GST are applicable mutatis mutandis to the service deliverables under Central Excise and the Service Tax.
    • Time norms for other services, as may be prescribed, shall also be observed.