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 (Advance Rulings) Rules, 2002

Ministry of Finance
(Department of Revenue)
Notification No. 55/2002 - Customs (N.T.) 

New Delhi, the 23rd August, 2002
CUSTOMS (ADVANCE RULINGS)  RULES, 2002 
G.S.R. 593 (E). -
In exercise of the powers conferred by  Section 156 read with sub-sections (1) and (3)of section 28H, sub-section (7) of section 28-I of the  Customs Act, 1962 (52 of 1962), the Central Government hereby makes the following rules, namely :

1. Short title, extent and commencement.-

  • (1) These rules may be called the Customs (Advance Rulings) Rules, 2002.
  • (2) They extend to a whole of India.
  • (3) 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) Authority means the Authority for Advance Rulings (Central Excise, Customs and Service Tax) constituted under section 28F of the Customs Act, 1962 (52 of 1962)
  • (c) "Form-Application for Advance Rulings (Customs) means the  form annexed to these rules.
  • (s) Words and expressions used and not defined herein but defined in the Act, shall have the meanings respectively, assigned to them in the Act

3. Form and manner of application.-

  • (1) An application for obtaining an advance ruling under sub-section of section 28H of the Act shall be made in Form-Application for Advance Rulings (Customs).  
  • (2) The application referred to in sub-rule (1), the verification contained therein and all relevant documents accompanying such application shall be signed,-
    • (a) in the case of an individual,  by the individual himself,  or where  the  individual is absent  from  India,  by  the  individual  concerned  or   by   some    person   duly authorized  by  him in  this  behalf;  and   where  the  individual  is a  minor or  is  mentally  incapacitated  from  attending to his affairs,  by his guardian or by any other person competent to act on his   behalf;
    • (b) in the case of Hindu undivided family, by the Karta of that family and, where the Karta is absent from India or is mentally incapacitated from attending his affairs, by any other adult member of that family;
    • (c) in the case of company or local authority, by the principal  officer thereof authorized by the company or the local authority, as the case may be, for such purpose;
    • (d) in the case of a firm, by any partner thereof, not being a  minor;
    • (e) in the case of an association, by any member of the association or the principal officer thereof; and
    • (f) in the case of any other person, by that the person or some person competent to act on his behalf.
  • (3) Every application shall be filed in quadruplicate and shall be accompanied by a fee of two thousand five hundred rupees.

4. Certification of copies of the advance rulings pronounced by the Authority

  • A copy of the advance ruling pronounced by the Authority for Advance Rulings and duly signed by the Members to be sent to each of the applicant and to the Commissioner of Customs under sub-section (7) of section 28-I of the Act, shall be certified to be true copy of its original by the Commissioner, Authority for Advance Rulings, or any other officer duly authorized by the Commissioner, Authority for Advance Rulings, as the case may be .