News Flash
  • Press Release on decisions of 45th GST Council Click here
  • 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
View All

Circular No. 07/2014-Customs

F. No. 450/23/2014-Cus-IV

Government of India

Ministry of Finance

Department of Revenue

(Central Board of Excise and Customs)

 

New Delhi, dated 07th March, 2014

 

All Chief Commissioner of Customs/ Customs (Preventive) 

All Chief Commissioner of Customs and Central Excise

All Commissioners of Customs / Customs (Preventive)

All Commissioners of Customs and Central Excise

 

Sir/ Madam,

Subject:- Import of Pesticides -Common Order dated 05.09.2013 passed by Hon'ble Gujarat High Court in various Civil Applications -regarding.

 

            Attention is invited to the Common order dated 05.09.2013 passed by Hon'ble Gujarat High Court in Special Civil Application no. 7928 of 2011 with Civil Application No. 8064 of 2013, and connected issues. The main contention in the said case is that the imports of formulation is being allowed without any technical grade verification and are granted exemption without registering its technical grade material whereas the indigenous manufacturers are required to undergo rigorous testing for the purpose of formulations well as well as technical grade in the Insecticide Act, 1968. 

 

2.         The Court passed  the order dated 05.09.2013, inter alia, stating that even in case of import of formulations its technical grade/material will be tested and actual physical sample of such technical grade of each consignment when it is imported will have to be provided by the importer which will be subjected to all the rigours of the tests applicable to the indigenous manufacturer like the examination of chemical composition, test with regard to bio efficacy and human safety as well as its probable effect on the soil and human life.

 

3.         The matter has been examined in consultation with Department of Agriculture and Cooperation, Ministry of Agriculture. Accordingly, Board desires that direction of Hon'ble High Court of Gujarat should be strictly complied with by the field formations. The Commissioner of Customs concerned should ensure that in case of import of formulations, samples of its technical grade/material is tested. For this purpose actual physical sample of such technical grade of each consignment has to be provided by the importer which will be subjected to all tests applicable to the indigenous manufacturer such as the examination of chemical composition, test with regard to bio efficacy and human safety as well as its probable effect on the soil and human life.

 

4.         Any difficulty in implementation of these directives should be brought to the notice of the Plant Protection Advisor, Directorate of Plant Protection Quarantine and Storage, NH-IV, Faridabad-121001.

 

5.         Suitable Public Notice may be issued for guidance of the trade.

 

Yours faithfully

Internal circulation as usual.

 (R.P.Singh)

Director (Customs)