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Shipping Bill (Electronic Declaration) Regulations, 2011

Notification No. 80/2011 Cus (N.T.), Dated the 25.11. 2011

In exercise of the powers conferred by section 157 read with section 50 of the Customs Act, 1962 (52 of 1962), the Central Board of Excise and Customs hereby makes the following regulations, namely:-

1. Short title, extent and commencement.-

(1) These regulations may be called the Shipping Bill (Electronic Declaration) Regulations, 2011.

(2) They shall apply to export of goods from all customs stations where the Indian Customs Electronic Data Interchange System is in operation.

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

2. Definitions.-

In these regulations, unless the context otherwise requires, -

(a) "authorised person" means an exporter or a person holding a valid licence under the Custom House Agents Licensing Regulations, 2004 and authorised by such exporter; 

(b) "annexure" means annexure to these regulations;

(c) "electronic declaration" means particulars relating to the export goods entered in the Indian Customs Electronic Data Interchange System;

(d) "ICEGATE" means Indian Customs Electronic Data Interchange Gateway, an e-commerce portal of the Central Board of Excise and Customs;

(e) "service centre" means the place specified by the Commissioner of Customs where the data entry for an electronic declaration, is carried out;

(f) "shipping bill" means an electronic declaration accepted and assigned a unique number by the Indian Customs Electronic Data Interchange System, and  includes its print-outs;

 (g) words and expressions used and  not defined herein but defined in the Customs Act, 1962 (52 of 1962) shall have the same meaning as assigned to them in the said Act.

3. The authorised person may enter the electronic declaration in the Indian Customs Electronic Data Interchange System by himself through ICEGATE or by way of data entry through the service centre by furnishing the particulars, in the format set out in Annexure.

4.The shipping bill shall be deemed to have been filed and where applicable self assessment of duty completed when, after entry of the electronic declaration in the Indian Customs Electronic Data Interchange System either through ICEGATE or by way of data entry through the service centre, a number is generated by the Indian Customs Electronic Data Interchange System for the said declaration.

5.The checklist together with the supporting export documents and challan evidencing payment of duty and/or cess, if any, shall be presented to the proper officer of customs for making an order permitting clearance, for loading of goods for exportation, after examination of the export goods if so required.

6.After making an order under regulation 5, the proper officer shall generate the original (customs copy), exporter's copy, exchange control copy and the export promotion copy of shipping bills.

7.  The original (customs copy) of the shipping bill and the checklist shall be retained by the proper officer. The exporter's copy exchange control copy and the export promotion copy of shipping bill shall after suitable endorsements be handed over to the authorised person. Transference copies of shipping bill shall be generated wherever necessary. 

Click here for : Annexure