News Flash
  • DGTS Mumbai invites you for a webinar on INDIRECT TAX PROPOSALS IN THE BUDGET 2023-24 on Thursday, 02 February 2023, starting at 11.30 AM. Please visit " DGTS Mumbai YouTube " for live streaming Click here
  • Letter, Schedule, Syllabus, Instructions alongwith an Excel file (Requisition Form) regarding Departmental examination for Inspectors of Central Tax for Confirmation to be held from 21.03.2023 to 24.03.2023 issued by NACIN, ZC, Kanpur. Download. letter | Annexure I | Annexure II |Requisition Form
  • Presidential Award of Appreciation Certificates and Medals announced on the occasion of Republic Day, 2023 Click here
  • Revised Annual Calendar of Departmental Examinations for The Year 2022-23 Click here
  • Departmental Examination: Confirmation for Inspectors of Central Tax scheduled in February,2023 now postponed. The examination re-scheduled from 21.03.2023 to 24.03.2023.
  • WCO Certificates of Merit - International Customs Day 2023. Click here
  • SECURITY ADVISORY -reg. Click here
  • Inviting Nominations for the post of Inspector and Sub-Inspector in National Investigation Agency on deputation basis -reg. Click here| Forwarding Letter
  • Cyber Security Guidelines - reg. Click here
  • Draft Seniority list of Joint Commissioner of Customs & Indirect Taxes appointed/promoted against the vacancy year 2015-16. Click here
  • Press Release regarding declaration of date of online written examination of Customs Brokers Licensing Examination, 2023 under CBLR, 2018. Click here
  • Extension of Closing date of Notice Inviting applications for the post of Additional Assistant Director in various Directorates under CBIC on a deputation basis- Reg. Click here
  • Filling up of posts of Staff Car Driver in Enforcement Directorate on deputation basis-Reg. Click here| Enclosure
  • Recruitment against Sports Quota in the Central Tax & Customs Department Pune-2022-Corrigendum-reg. Click here
  • Customs (Assistance in Value Declaration of Identified Imported Goods) Rules, 2023 Rules | Circular
  • Publication of All Non-Tariff Measures (NTMs) along with Centralized Control Numbers (CCNs) in compliance with the 6th NCTF meetingClick Here
  • Notification issued to assign powers of Superintendent of Central tax to Additional Assistant Directors in DGGI, DGGST and DG Audit. Click here
  • 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, 2023 Click here
  • Annual General Transfer 2023. Click here
  • General Election to the Legislative Assemblies of Gujarat and Himachal Pradesh, 2022- Last visit of EOs for preparation of Scrutiny Reports etc.-Reg. Click here
  • CBIC has notified Rules of Origin of India-Australia Economic Cooperation and Trade Agreement Click here for rules
  • Request for Expression of Interest (EOIs) for Empanelment of CAs/ICWAs for conducting Special Audit under Section 66 of the CGST Act, 2017 at CGST Audit-1 Commissionerate, Delhi Click here
  • Filling up of the post of Administrative Officer in the Customs & Central Excise Settlement Commission, Additional Bench, Mumbai - Regarding Click here
  • Press Release on decisions of 48th GST Council. Click here
  • International Customs Day Celebration 2023: Seeking nominations for the award of WCO Certificates of Merit Click here | Proforma
  • Marks of Deptt. Exam. for Inspectors of Central Tax held in 02.08.2022 to 05.08.2022 declared. Nodal Officers (Exam) may download marks-sheet along with forwarding letter from their e-Mail ID. Click here
  • Notification issued to extend the due date for furnishing FORM GSTR-1 for November 2022 for registered persons whose principal place of business is in certain districts of Tamil Nadu. 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 2023. It also contains the Schedule, Syllabus, and Instructions for Examination along with the format (in Annexure II) for requesting Question Papers. The Notification can be viewed through this link - Click here
  • CBIC has issued Postal Export (Electronic Declaration and Processing) Regulations, 2022 in furtherance of ease of doing business Notification No. 103/2022-Customs (NT)|Notification No. 104/2022-Customs (NT)|Circular No. 25/2022
  • Recruitment against Sports Quota in the Central Tax & Customs Department Pune Click here
  • CGL Examination 2020- Final Zone Allocation of Inspector (CGST).   |   Annexure-I   |  
  • Master’s Degree Programme in Public Finance at the National Graduate Institute of Policy Studies (GRIPS) in Tokyo, Japan (2023-24).   |   Nomination Form   |   Proforma   |   Annexure-I   |   OM   |  
  • Circular on Deputation-Willingness for the post of Inspector at NACIN, Faridabad Click here
  • DGTS is organizing an open house meeting with interested communication agencies for” Selection of Communication Agency for CBIC's Taxpayer outreach programs on 01st December, 2022 Click here
  • CGL Examination 2020- Final Zone Allocation of Inspector (PO & Examiner) and TA.   |   Annexure-I   |   Annexure-II   |   Annexure-III   |  
  • Manner of processing and sanction of IGST refunds, withheld in terms of clause (c) of sub-rule (4) of rule 96, transmitted to the jurisdictional GST authorities under sub-rule (5A) of rule 96 of the CGST Rules, 2017 Click here
  • Departmental Examination for promotion to the grade of Tax Assistant in Directorate Cadre (CCA DGPM) of CBIC for the year 2022-23 Click here
  • Stenographer Examination 2020- Final Zone AllocationClick here | Annexture I | Annexture II
  • CBIC issued notifications to empower the Competition Commission of India to handle anti-profiteering cases under CGST Act, 2017 with effect from 01.12.2022 Click here
  • Filling up of posts in the Competition Commission of India and in CBN on deputation basis-Reg. Click here
View All

Zone: Kerala

Details of notices issued under section 142 of customs act 1962 after 1 - 4 - 2003

  Name & address of the Defaulter Name & address of Proprietor/partners/Directors (if any) Section 142 (Notice No. and Date of Issue) Details of Arrear outstanding against the defaulters i.e. Duty, penalty, R.F. etc. Nature of offence (Gist of the case, not more than 2-3 lines) Whether unit still functional? Whether assets identified? Recovery action initiated/till date Remarks
  COMMISSIONERATE  : CALICUT                
  DIVISION :  CALICUT                
1 M/s  Elmech Capacitors  M/s Elmech Capacitors 3/02-03 dt. 13.3.04 563906 Manuf.of Power Capacitors of C.Ex. licence Yes Yes 21.1.04 Total amounts realisaed
  COMMISSIONERATE  : CALICUT                
  DIVISION :  PALAKKAD - I                  
2 (a)Shri K.Kunju Kaimal,
Chairman, Shri Vihar, Karumathara P.O, Enkakkad, Thrissur Dist.680589
(b)Shri M.Sasikumar, M.D, Sai Vishnu Nivas, Sri Sai 2nd Street, No.7/34 Pazhaniappa Nagar, Ramanathapuram, Coimbatore 641045
©Smt.Rekha S.Kumar, Director, Sai Vishnu Nivas, , Sri Sai 2nd Street, No.7/34 Pazhaniappa Nagar, Ramanathapuram, Coimbatore
d) Shri Nandakumar, Director, Sri Vihar, Karumathara P.O, Enkakkad, Thrissur Dist.6805890
e) M.Narayanan Menon, Director, No.250, 6th Main, IV Cross, H.A.L 3RD Stage Bangalore560075
No.1/03 dt.20.10.2003 Duty Rs.1,16,082/- penalty Rs.10,000/-; interest to be calculated at the appropriate rate till the date of payment Non payment of Cex. duty on Steel Castings falling under CETH 7325 and other Castings without payment of duty during the period December 2000 to March 2001  The Company stopped production during March 2001 and remains closed  Enquiries made with the revenue authorities has reveled that the Chairman and the Managing Director Shri Kunju Kaimal does not posses any property Because of the persistent and hard effect made by this office finally AC, Trichur Dvn. Could get a Certificate of non possession of any property from the Enkakkad group Village office, Trichur District  Mr.Nandakumar, Director has informed that he is given temporary powers of M,D and he promised to settle the arrears with in one year in his letter dt. Nil received on 18.02.04)addressed to Commissioner
 
 
 
 
 
  COMMISSIONERATE  : TRIVANDRUM                
  DIVISION :  TRIVANDRUM                
3 Shri.Lawrence Joseph 13/805,Thoppil Bunglow, Kadaykulam, Vizhinjam, TVM 9.03.2004 Penalty Rs.50,000/- Penalty imposed on offence involved in customs case Individual No Notice issued under Sction1429(1)(c)(ii) of Customs Act. Efforts hav e been taken to identify the assets of the defaulters.
4 Janardhanan Iyer Sowbhagya, T.C.28/969,Sreekanteswaram, Fort.P.O, TVM 9.03.2004 Penalty Rs.5,00,000/- do do No do do
5 Benny Johnson Solomon ASCOT, Near Vandana College,Thennurkonam, Kottappuram,P.O., Vizhinjam, TVM 9.03.2004 Penalty Rs.1,50,000/- do do No do do
6 Flamin  S/o.Late Jaseeth & Lilly, Harijan Colony, Mukola, Venganoor.P.O., TVM 9.03.2004 Penalty Rs.75,000/- do do No do do
7 Angel J. Solomon ASCOT, Near Vandana College,Thennurkonam, Kottappuram,P.O., Vizhinjam, TVM 9.03.2004 Penalty Rs.1,50,000/- do do No do do
8 Sacharia Aliliyoose Thulavila Veedu, Kottapuram Colony, Vizhinjam, TVM 9.03.2004 Penalty Rs.1,50,000/- do do No do do
9 Victor Virgin Davidson Annai Illam, 13/90, Thennoorkonam, Kottappuram P.O., Vizhinjam, TVM 9.03.2004 Penalty Rs.75,000/- do do No do do
10 Rejukumar Titus T.C.45/118, Valiathura, TVM 9.03.2004 Penalty Rs.75,000/- do do No do do
11 G.Subramanian,  Sr. Station Assistant, Srilankan Airlines, Chatrapathy Sivji International Air[port, Mumbai 9.03.2004 Penalty Rs2,00,000/- do do No do do
12 Sudhakaran Dileep Kallukunnil Veedu, Panayara P.O., Pichakasseri, Varkala, TVM 9.03.2004 Penalty Rs20,000/- do do No do do
13 Jeromias Jpoeboy S/o Jeromias, Munduthara House, Mampally Anjengo.P.O., TVM 9.03.2004 Penalty Rs50,000/- do do No do do
14 Sudevan S/o.Sahadevan, Melaparakkonam Puthen House, Stanimoodu.P.O., Chenniyoor, Varkala 9.03.2004 Penalty Rs.5,000/- do do No do do
15 Shahul Hameed Saifudeen S/o. Shahul Hameed, Nizam Manzil, Kochuvazhanur, pulimath.(via), Nagaroor, TVM 9.03.2004 Penalty Rs2.5,000/- do do No do do
16 Abdulkhader Faisuldeen S/o. Abdul Khader, Shajo Manzil, Thazam, Chathannoor.P.O, Kollam 9.03.2004 Penalty Rs.6,000/- do do No do do
17 Surmuthu Achari Mohan,  Devi Bhavan, Vizhuinjam Street, Vizhinjam.P.o., TVM 9.03.2004 Penalty Rs.7,500/- do do No do do
18 S.M. Abdul Wafar Thedathiklala Puthenveedu, Mukunnam, Kadakkal, Kollam 18.03.2004 Penalty Rs.2,10,000/- Penalty imposed on offence involved in Customs cases Individual No do do
19 M/s. Indian Airlines Ltd., Muscot Junction, TVM M/s. Indian Airlines Ltd., Airlines House, Durbar Hall Road, Cochin - 682 016. 30.03.2004 Penalty Rs.15,11,882/- Shortlanding of import Yes Yes Amount recovered Recovered vide Cheque No.435939 dt. 31.03.2004 of State Bank of India, TVM.
  COMMISSIONERATE  : COCHIN                
  DIVISION :  KOTTAYAM                
20 M/s. Indiana Panels, Tiruvanchoor, Kottayam Shri. Vargheese Mahew (M.D), Thekkedath House, Erayil Kadavu, Kottayam 1/2003-2004 dated 14-10-2003 Duty Rs. 5.30 lakhs The party has defaulted payment of Central Excise duty during the period from October, 2001 to December, 2001.  Inspite of repeated instructions they have not paid up the arrears. Not functioning Yes Notice of attachment executetd Action in the disposal of property in progress
21 M/s.Tiger Rubbers, Manimala, Kottayam Shri. Augustine Thompson, Managing Partner, Poomangalath, Vazhoor Village, Kottayam 1/2004-05 dated 9-8-04 Duty Rs. 0.12 lakhs  Penalty 0.82 lakhs  Manufacturer of Rubber products falling under Ch. 40 of the Central Excise Tariff.   Department booked a case and was adjudicated by AC, Kottayam Division.  In Appeal an amount of Rs. 80,459/- duty and penalty of Rs. 77109/- under  Sec. 11A C and Rs. 5000/- under  Sec.173 Q was confirmed.  Party paid Rs. 68,000/-  Not functioning Yes Notice of attachment executetd Action in the disposal of property in progress
22 M/s. Ram Bahadur Thakur Ltd.,Vandiperiyar Managing Director, M/s. RBT Ltd., Kochi 2/2004-2005 dated 12-08-2004 Duty Rs. 1.76  The partyis having two units at Vandiperiyar.  They have defaulted fortnightly payment during May, 2002 to June, 2002 Not functioning Yes Action for recovery is in progress