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  • Non- Joining of the candidates selected for the post of Inspector (CGST, PO & Examiner) and Tax Assistant selected through SSC CGLE- 2017- reg.Click here
  • Allocation of Inspector (CGST, Po & Examiner) and TA recommended for appointment by SSC on the basis of result of Combined Graduate Level Examination, 2018- reg.Click here ANNEXURE I || ANNEXURE II || ANNEXURE III
  • Online training on “Sevottam, Citizen’s Charter” on 28th September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Supply of Goods and Services” on 21st September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Government e-Marketing (GeM) and e-Procurement” on 16th September, 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Clarification regarding extension of time limit to apply for revocation of cancellation of registration issuedClick here
  • Notice inviting tender for hiring of office premises at Bhopal for NACIN ZC, Bhopal-reg.Click here
  • Letter issued by Director General(HRD) regarding 'Swachhta@CBIC' tabClick here
  • FINAL ALERT (ALL CCAs)-Non- Joining Status of the candidates selected through SSC CGLE 2017- reg.Click here
  • Prospective Training Report for the month September, 2021-regClick here
  • Prospective Training Report for the month September, 2021-regClick here
  • Notice dated 26.08.2021 for Customs Brokers Licensing Regulation Examination-2022Click here Hindi
  • Presidential Award of Appreciation Certificates & Medals to be announced on the occasion of Republic Day, 2022: reg.Click here Annexure
  • Notification issued to for waiver of penalty payable for noncompliance of the provisions of notification No.14/2020 – Central Tax till 30.09.2021 Click here
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1Chapter VA - Indicating amount of duty in the price of goods, etc., for purpose of refund.

SECTION 28C. Price of goods to indicate the amount of duty paid thereon. - Notwithstanding anything contained in this Act or any other law for the time being in force, every person who is liable to pay duty on any goods shall, at the time of clearance of the goods, prominently indicate in all the documents relating to assessment, sales invoice, and other like documents, the amount of such duty which will form part of the price at which such goods are to be sold.

SECTION 28D. Presumption that incidence of duty has been passed on to the buyer.- Every person who has paid the duty on any goods under this Act shall, unless the contrary is proved by him, be deemed to have passed on the full incidence of such duty to the buyer of such goods.]