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F.No.450/54/2008-Cus. IV

Government of India

Ministry of Finance

Department of Revenue

Central Board of Excise & Customs

 

229-A, North Block,

New Delhi, dated 9th February, 2011.

To

 

All Chief Commissioners of Customs.

All Chief Commissioners of Customs & Central Excise.

All Commissioners of Customs.

All Commissioners of Customs (Export).

All Commissioners of Customs / Central Excise (Prev.).

 

 

Subject: The Courier Imports and Exports (Electronic Declaration and Processing) Regulations, 2010 -regarding.

 

 

Sir / Madam, 

         

  

           The undersigned is directed to invite your attention to notification No.36/2010-Customs (N.T.) dated 5th May, 2010 wherein regulations have been provided for Courier Imports and Exports (Electronic Declaration and Processing) Regulations, 2010.

 

 

 13 of the said Regulations provides for suspension or revocation of registration of authorised courier on the basis of grounds specified therein.

 

 

3.         The said Regulations have been scrutinised by Committee of Subordinate Legislation, Lok Sabha. The suggestions given by Committee have been examined by the Board. Accordingly, it is decided that inquiry in terms of proviso two to Regulation 13(1) of the said Regulations should be completed within a period of three months from the order of suspension.

 

 

4.         These instructions may be brought to the notice of all the concerned officers by issuing suitable Standing orders/instructions. 

 

 

5.         Difficulties faced, if any, in implementation of these instructions may please be brought to the notice of the Board at an early date.

 

 

Yours faithfully,

 

(G.S. Sinha)

OSD (Cus.IV)

Internal Circulation- as usual