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26th June, 2001

Notification No.38/2001-Central Excise (N.T.)

 

In exercise of powers conferred by clause (b) of section 2 of the Central Excise Act, 1944 read with sub-rule (1) of rule (3) of the Central Excise (No.2) Rules, 2001, the Central Board of Excise and Customs appoints the officers specified in column (2) of the Table below as Central Excise Officers and invests them with all the powers, to be exercised by them throughout the territory of India, of an officer of Central Excise of the rank specified in the corresponding entry in column (3) of the said Table, such powers being the powers of a Central Excise Officers conferred under the said Act and rules made thereunder with effect from 1st July, 2001.

TABLE

 

Sl.No. Officers Rank of Officer of Central Excise
(1) (2) (3)
1.

Officers of the Director General of Central Excise Intelligence, namely: -

 

  1. Director General
  2. Additional Director General
  3. Additional Director
  4. Joint Director
  5. Deputy Director or Assistant Director
  6. Senior Intelligence Officer
  7. Intelligence Officer
  1. Chief Commissioner
  2. Commissioner
  3. Additional. Commissioner
  4. Joint Commissioner
  5. Deputy Commissioner or Assistant. Commissioner
  6. Superintendent
  7. Inspector
2.

Officers of Directorate General (Vigilance), namely: -

  1. Director General (Vigilance)
  2. Additional Director General
  3. Addlitonal Commissioner (Vigilance)
  4. Joint Commissioner (Vigilance)
  5. Deputy Commissioner or Assistant Commissioner (Vigilance)
  1. Chief Commissioner
  2. Commissioner
  3. Additional Commissioner
  4. Joint Commissioner
  5. Deputy Commissioner or Assistant Commissioner
3.

Officers of Directorate General of Revenue Intelligence, namely: -

  1. Director General
  2. Additional Director General
  3. Additional Director
  4. Joint Director
  5. Deputy. Director or
  6. Senior Intelligence Officer
  7. Intelligence Officer
  1. Chief Commissioner
  2. Commissioner
  3. Additional Commissioner
  4. Joint Commissioner
  5. Assistant Commissioner
  6. Superintendent
  7. Inspector
4.

Officers of Directorate General of Central Economic Intelligence Bureau, namely: -

  1. Deputy Director General
  2. Assistant Director General
  3. Senior Technical officer
  4. Intelligence Officer
  1. Commissioner
  2. Joint Commissioner
  3. Assistant Commissioner or Deputy Commissioner
  4. Inspector
5.

Officers of Directorate General of Inspection (Customs and Excise) , namely: -

  1. Director General
  2. Additional Director General
  3. Additional Director
  4. Joint Director
  5. Deputy. Director or Assistant Director
  6. Senior Intelligence Officer (Class-I & II)
  1. Chief Commissioner
  2. Commissioner
  3. Additional Commissioner
  4. Joint Commissioner
  5. Assistant Commissioner or Deputy Commissioner
  6. Superintendent
6.

Officers of Directorate of Statistics and Intelligence, namely: -

  1. Director
  2. Joint Director
  3. Deputy Director
  4. Senior Research Officer and Senior Analyst
  5. Assistant Director Research and Junior Analyst
  6. Statistical Investigator (Senior Grade)
  7. Statistical Investigator (Ordinary Grade)
  1. Commissioner
  2. Joint Commissioner
  3. Assistant Commissioner or Deputy Commissioner
  4. Assistant Commissioner or Deputy Commissioner
  5. Superintendent
  6. Inspector
  7. Inspector
7.

Officers of Customs in Export Processing Zones, Free Trade Zones or Special Economic Zones, namely: -

  1. Commissioner
  2. Additional Commissioner
  3. Joint Commissioner
  4. Assistant Commissioner or Deputy Commissioner
  5. Appraiser
  6. Examiner
  7. Preventive Officer
  1. Commissioner
  2. Additional Commissioner
  3. Joint Commissioner
  4. Assistant Commissioner or Deputy Commissioner
  5. Superintendent
  6. Inspector
  7. Inspector
8.

Assistant Director (Cost) in Central Excise Commissionerate

Assistant Commissioner or Deputy Commissioner

F.No.208/10/2001-CX.6

(P.K. Sinha)

Under Secretary to the Government of India

(Notification No. 38/2001-C.E. (N.T.), dated 26-6-2001, as amended by Notification No. 32/2002-C.E. (N.T.), dated 17-9-2002 and No. 1/2002-C.E. (N.T.), dated 13-1-2003)