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Notification No. 09 /2007-Customs (N.T.)

 

07th  February, 2007

 

G.S.R.  (E). - In exercise of the powers conferred by section 157 of  the Customs Act, 1962 (52 of 1962), the Central Board of Excise and Customs hereby makes the following regulations further to amend the Courier Imports and Exports (Clearance) Regulations, 1998, namely :-

 

1. (1) These regulations may be called the Courier Imports and Exports (Clearance) Amendment Regulations, 2007.
(2) They shall come into force on the date of their publication in the Official Gazette.
2.

In the Courier Imports and Exports (Clearance) Regulations, 1998, (herein after referred to as the said Regulations) in regulation 3, -

(i) in clause (c), for the words "five thousand rupees for imports", the words "ten thousand rupees for imports" shall be substituted;
(ii) in cause (d), for the words "five thousand for each consignment in case of import", the words "ten thousand for each consignment in case of import" shall be substituted;
(iii) after clause (d), following shall be inserted:-

"(da) "Form" means Form appended to these regulations";

3. For regulation 7 of the said regulations, the following shall be substituted, namely:-

"7. Application for Registration- (1) Every person intending to operate as an authorised courier shall make an application in Form A to the Commissioner of Customs having jurisdiction over the area from where the goods are to be imported or exported, for registration in this behalf.

(2) The authorised courier who is registered under sub-regulation (1) of regulation 10, shall transact the business in all Customs Stations within the country subject to an intimation in Form A to the Commissioner of Customs having jurisdiction over the Customs Station where he has to transact the business".

4. In regulation 10 of the said regulations, in sub-regulations (2) and (3), for the words "three years", at both the places where they occur, the words "ten years" shall be substituted.
5. For regulation 12 of the said regulations, the following shall be substituted, namely:-

"12. The authorised courier who has been registered under regulation 10 or has intimated in Form A to the Commissioner of Customs having jurisdiction over the Customs station from where he has to transact the business, shall furnish the bond and security as specified under regulation 11 for each Customs station.

6. After regulation 14, the following form shall be inserted, namely:-
 

"FORM - A

(see regulation 7)

 

Application Form for registration to operate as authorised courier at a Customs Station

or

Intimation to operate as authorised courier at a Customs Station other than the place of registration

 

6. Name of the Applicant. (In case the applicant is a firm or a company, the name of each of the partners of the firm or the directors of the Company as the case may be).
7. PAN Number of applicant. (as assigned for the purpose of Income tax).
8. Whether the Applicant is registered as authorised courier.  (Yes/ No).
  (i) If yes, Details of registration issued under sub-regulation (1) of regulation 10.
  (ii) Particulars of the quantity or value of cargo cleared as authorised courier during the period of operation as authorised courier.
  (iii) Whether the registration as authorised courier held under these regulations was cancelled or suspended.
9. Full address of the applicant. (in case the applicant is a firm or a company the full address of each of the partners of the firm or the directors of the company as the case may be).
10. In case the applicant is a firm or a company, the name(s) of its partner or partners or director/directors or duly authorised employees who will actually be engaged in the work of the authorised courier.
11. In case it is desired to appoint clerk or clerks, the name and address of the clerk or clerks as the case may be.
12. Educational qualifications of each of the persons, who will actually be engaged in the work as authorised courier.
13. Particulars regarding knowledge of Customs Law and procedure. (These particulars are required in respect of each  person who will be actually engaged in the work of authorised courier).
14. Whether the applicant or any of the persons proposed to be employed by him have been penalized, convicted or prosecuted under any of the provisions of the Customs Act, 1962 (52 of 1962), or any other law for the time being in force.

 

I/We hereby affirm that I/we have read the Courier Imports and Exports (Clearance) Regulation, 1998, and agree to abide by them.

Signature of applicant(s
 

_____________________________

Date.........................."

 

F.NO.450/ 88 /2006-Cus.IV

 

Note: The principal Notification No.87/98-Customs (N.T.), dated the 9th November, 1998 was published in the Gazette of India, Extraordinary, Part II, Section 3, sub-section (i), dated the 9th November, 1998 vide G.S.R. 662(E), dated the 9th November, 1998 and last amended vide Notification No.68/2006-Customs (N.T.), dated the 23rd June, 2006, published in the Gazette of India Extraordinary, Part II, Section 3, sub-section (i), dated the 23rd June, 2006 vide G.S.R. 378(E), dated the 23rd June, 2006.