News Flash
  • Draft Civil List 2022 as on 01st Jan 2022. Click here
  • Letter dt. 21.01.2022 - DGHRD launches on-line utility 'e-Vacancy Module' for reporting Direct Recruitment Vacancies of Group B and C posts (CBIC) by CCAs Click here || Manual E-Vacancy Module
  • General Elections to the Legislative Assembly of Uttar Pradesh, 2022-Deployment of Expenditure Observers in Phase III-Regarding Click here
  • General Elections to the Legislative Assembly of Uttar Pradesh, 2022-Deployment of 08 Expenditure Observers in Phase IV-Regarding Click here
  • General Elections to the Legislative Assembly of Goa, Manipur, Punjab, Uttar Pradesh and Uttarakhand, 2022-Reporting in constituency one day before last date of nomination during 2nd visit-Regarding Click here
  • WCO Certificates of Merit- International Customs Day - 2022 Click here
  • Filling up of the post of Assistant in Directorate of Enforcement on deputation basis-Reg. Click here
  • General Elections to the Legislative Assembly of Punjab, 2022-Deployment of Expenditure Observers -Regarding Click here
  • Online training on “Post Clearance Audit and Customs Transfer Pricing” for group 'A' officers of CBIC on 08 & 09.02.2022 -reg. Click here
  • 15th Session of the Virtual Customs Orientation Academy (VCOA) from 21" March, 2022 to 24th June, 2022-Reg Click here
  • General Elections to the Legislative Assembly of Uttar Pradesh, 2022-Relieving of Expenditure Observers in Phase-I-Regarding Click here
  • General Elections to the Legislative Assembly of Uttar Pradesh, 2022-Deployment of Expenditure Observers in Phase-I-Regarding. Click here
  • General Elections to the Legislative Assembly of Uttar Pradesh, 2022-Deployment of Expenditure Observers in Phase-II-Regarding Click here
  • Notification issued on Notification for 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 March 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
  • General Elections to the Legislative Assembly of Uttarakhand, 2022-Deployment of 05 Expenditure Observers-Regarding Click here
  • General Elections to the Legislative Assembly of Uttarakhand, 2022-Deployment of Expenditure Observers-Regarding Click here
  • General Elections to the Legislative Assembly of Punjab, 2022-Deployment of 17 Expenditure Observers-Regarding Click here
  • DGTS has extended the last date from 13.01.2022 to 28/01/2022 of submission of Bid/ Proposal for “RFP for Selection of Communication Agency for CBICs Taxpayer Outreach Program” Tender ID :- 2021_DREV_662959_1 on E- Procurement Portal, to applyClick here
  • General Elections to the Legislative Assemblies of Goa, Manipur, Punjab, Uttar Pradesh and Uttarakhand, 2022-Virtual Briefing Meeting of Central Observers on 14.01.2022-Regarding Click here
  • General Elections to the Legislative Assembly of Uttar Pradesh, 2022-Deployment of Expenditure Observers in Phase-I-Regarding Click here
  • General Elections to the Legislative Assemblies of Goa, Manipur, Punjab, Uttar Pradesh and Uttarakhand, 2022-Briefing Meeting of Observers on 14.01.2022-Regarding Click here
  • General Elections to the Legislative Assemblies of Goa, Manipur, Punjab, Uttar Pradesh and Uttarakhand, 2022-Briefing Meeting of Observers on 14.01.2022-Regarding Click here
  • The stakeholders are hereby informed that, since 16.01.2022, the new toll-free number for ECCS helpdesk shall be 1800-2666-882
  • OM dated 10.01.2022 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
  • Departmental Examination for Confirmation of Appraisers/ Examiners and Preventive Officers from 02.02.2022 to 04.02.2022-reg.Click here || Annexure I || Annexure II || Annexure III
  • Guidelines for recovery under section 79 for cases covered under explanation to Section75(12) of the CGST Act, 2017 Click here
  • Preventive measures to contain the spread of Novel Coronavirus (Covid-19)- Attendance of Central Government officials- regarding. Click here
  • Seeking application for vacancies in the grade of Pr. Additional Director General/Additional Director General/Additional Director/Joint Director/ Deputy Director/Assistant Director in DG Systems & Data Management– reg Click here
  • Inviting nomination for the post of Constable in NIA on deputation-Reg. Click here
  • The Customs Tariff w.e.f. 01.01.2022.Click here
  • Press Release on decisions of 46th GST Council. Click here
  • Online training on "Single Window" for Group 'A' officers of CBIC on 25.01.2022 -reg. Click here
  • Guidelines for Management and Administration of Consumer Welfare Fund provided to Board under rule 97(7A) of the CGST Rules, 2017.Click here
  • Notification issued to make Tenth Amendment (2021) to CGST Rule.Click here
  • Online training on “Prevention of Money Laundering Act (PMLA)” for Group 'A' officers of CBIC on 21.01.2022 -reg.Click here
  • Annual General Transfer 2022Click here
  • DGTS is organizing a Pre-Bid Conference on 29.12.2021 at 3 PM. at C.R Building , ITO , New Delhi for selection of communication Agency for CBIC's Taxpayer Outreach Program, Tender ID-2021_DREV_662959_1 . Intersted agencies are requested to participate and submit participant's details at dgts-cbic@gov.in Click here
  • Online training on “Free Trade Agreements, possible misuse and redressal mechanism” for Group 'A' officers of CBIC on 18th Jan, 2022 -reg..Click here
  • World Customs Organization(WCO)-Japan Career Development Programme 2022-2023.Click here
  • 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 February, 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
  • Prospective trainings for the month of January 2022Click here
  • Filling up of the post of Preventive Officer, Customs in KASEZ-Reg.Click here
  • Online training on "Advance Ruling" for Group 'A' officers of CBIC on 11.01.2022 - reg.Click here
  • Draft Seniority list of Assistant Commissioners of Customs & Indirect Taxes {Group 'A' of IRS (C&IT)} appointed/promoted against the vacancy year 2002-03 to 2012-13 in respect of officers serving as on 01.01.2021 - reg.Click here || Draft Seniority List
  • CBIC is inviting applications/bids, through “Request for Proposal (RFP) for selection of Communication Agency for CBIC’s Taxpayer Outreach programs”. Interested agencies may apply online through e-procurement portal. For more details, please Click here
  • No Objection Certificate for filling up Direct Recruitment Vacancies in the grade of MTS under CBIC for the vacancy Year 2020.Click here
  • Registration and Requisition Letter issued for Next Dept. Exam. of Inspectors to be held from 08.02.2022 to 11.02.2022.Click here || Annexure
  • Instruction regarding data collection on pending compassionate appointment - reg.Click here
  • Deputation in respect of Group “B”(non-gazetted) Group“C” employees under CBIC-Reg.Click here
  • Violation of Central Civil Services (Conduct Rules), 1964—RegClick here
  • Seminar on “Collection, Analysis and Handling of Intelligence and Evidences in Digital World” to be conducted on 06th & 07th January, 2022 at NACIN, MumbaiClick here || Schedule of Training
  • Master's Degree Programme in Public Finance at the National Graduate Institute of Policy Studies (GRIPS) in Tokyo, Japan (2022-23)-Reg Click here GRIPS circular   ||  GRIPS proforma  ||  Annexure I   ||  Annexure-II
  • Tax Information Portal launched for enhanced view of all Indirect Tax Acts, Rules, Regulations and Forms.Click here
  • Notification issued to make Ninth Amendment (2021) to CGST Rules. Click here
View All

Customs (Publication of names) Rules, 1975

[M.F. (D.R. & I.) Notification No. 3-Cus., dated 19th January, 1976 as amended by section (50) of Finance Act, 1995 (22 of 1995) ]

In exercise of the powers conferred by clause (g) of sub-section (2) of section 156 of the Customs Act, 1962 (52 of 1962), the Central Government hereby makes the following rules, namely :-

1. Short title and commencement. -

(1) These rules may be called the Customs (Publication of Names) Rules, 1975.

(2) They shall come into force on the date of their publication in the Official Gazette.

2.  Definitions. -

In these rules, unless the context otherwise requires, -

(a) "Act" means the Customs Act, 1962 (52 of 1962);

(b) "[Commissioner of Customs]" includes an [Additional Commissioner of Customs];

(c) "Proper Officer", in relation to any functions to be performed under the Act, means the officer of Customs who is assigned those functions by the Central Board of Excise and Customs constituted under the Central Boards of Revenue Act, 1963 (54 of 1963), or the [Commissioner of Customs];

(d) "Section" means a section of the Act.

3. Publication of names and other particulars of persons. -

(1) Subject to the provisions of these rules, the [Commissioner of Customs] shall, once in every three months, cause to be published in the Official Gazette the names and addresses and other particulars specified in sub-rule (2) of the following categories of persons, namely :-

    (a)     persons who have been convicted by a court for contravention of any of the provisions of the Act or the rules made thereunder;

    (b)     persons who have been adjudged by a proper officer to have contravened any of the provisions of the Act, or the rules made thereunder, where -

        (i) the persons had, on a previous occasion, been similarly adjudged by the proper officer or convicted by a court; or

        (ii) the penalty imposed by the proper officer is ten thousand rupees or above.

(2) The other particulars referred to in sub-rule (1) are -

    (a) the provisions of the Act or the rules made thereunder contravened;

    (b) the particulars regarding the penalty imposed; and

    (c) where the officer adjudging has directed confiscation under section 111, or section 113, the particulars regarding such confiscation.

     Explanation. - In the case of a firm, company or other association of persons, the names of partners of the firm, directors, managing agents, secretaries and treasurers, or the names of the manager of the company or the names of the members of the association, as the case may be, may also be published if, in the opinion of the [Commissioner of Customs], the circumstances of the case justify such publication.

(3) Notwithstanding anything contained in sub-rule (1), the Central Government may, if it is satisfied that it is necessary or expedient in the public interest so to do, direct the [Commissioner of Customs] to publish the names, addresses and other particulars, specified in sub-rule (2), of any other person who has been held guilty of any contravention of the provisions of the Act or of any rule made thereunder.

(4) Notwithstanding anything contained in this rule, the Central Government may, if it is satisfied that it is necessary or expedient in the interest of investigation under the Act, security of the State, friendly relations with foreign States or otherwise in the interest of the general public, so to do, direct the [Commissioner of Customs] that names of any person or category of persons may not be published.

4. Publications under rule 3 to be made after the specified period. -

No publication under rule 3 shall be made in respect of a person, until the period for preferring an appeal under section 128 has expired without any appeal having been preferred, or such an appeal having been preferred has been disposed of.