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  • Online Training on "Demands and Recovery, Offences and Penalty, Prosecution and Compounding under GST Law" on 17th July 2020 from 10:30 AM to 01:00 PM -Click here
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  • SSC cgle 2016- conditions of outcome of Court Case OA No. 2964/2017- Rohit Kumar & Ors. -Click here
  • CGST Rules, 2017 as amended up to 01.07.2020 have been uploaded.
  • Inviting entries for the inaugural issue of NACIN Journal. -Click here
  • Eighth Amendment (2020) to CGST Rules
  • CBIC has launched ECCS Trade Helpdesk for addressing queries of importers/ exporters about customs clearance through international courier terminals at Bengaluru, Delhi and Mumbai. Click here for details.
  • ECCS application will be accessible via the URL https://eccs.cbic.gov.in/eccs/
  • AC/DC who have flair for IT related work and have desire to make impact in CBIC IT initiatives may apply for DG System -Click here
  • Extension of validity of AEO certification for ease of renewal process (Modification in Circular No. 27/2020 dated 02.06.2020) [Circular No. 31/2020 - Customs dated 30.06.2020]. -Click here
  • Provisional Zone Allocation of candidates selected through Stenographer Grade- II Examination, 2017. -Click here
  • Final Zone Allocation of Inspector (CGST, PO & Examiner) and Tax Assistant selected through SSC CGLE 2017 -reg. -Covering Leter |  AnnexureI. |  AnnexureII. |  AnnexureIII. |  AnnexureIV. |  AnnexureV.
  • Preparation of panel for selection for the post of Inspector on ‘Deputation’ with Deputation Allowance. Last Date for Application to reach NACIN, ZC, Kanpur is 24.07.2020. -Click here
  • In wake of COVID pandemic, date further extended till 31.08.2020 for certain compliance under GST laws and till 30.09.2020 for certain compliance Customs, Central Excise and Service Tax Laws
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Forms

Forms Description
Form-1(242 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form-2(219 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form-3(219 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form-4(179 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form of application(28KB) Settlement Commission - Form of application for settlement of a case under section 32E
GAR 7 Challan
(Front(619KB)  || Reverse(16KB))
G.A.R.-7 Proforma for Central Excise Tax Payments (Receipt & Payment Rules 26)
FORM A-1(138KB) New Central Excise Registration form. To fill this form Please see Instruction-1 and Instruction-2
FORM A-2(19KB) Application form for central excise registration of powerloom weavers / hand processors / Dealers of Yarns and Fabrics/ manufacturers of ready-made Garments
FORM A-3(36KB) Application form for central excise registration of manufacturers of hand rolled cheroots of tobacco falling under sub-heading no. 2402.00 of central excise tariff act, 1985.
FORM RC(11KB) Central Excise Registration Certificate
Surrender of FORM RC(5KB) Surrender of Registration Certificate
Declaration FORM(13KB) Declaration FORM
FORM(17KB) for New ECC No. Format for application for obtaining new excise control code number
FORM(6KB) Form for Allotment of New Excise Control Code Number
FORM B-2(14KB) General Bond (Surety/Security)
PLA(7KB) Personal Ledger Account
Pass out document(12KB) For removal of Liquid gases
Monthly return for CENVAT(14KB) Proforma for monthly return under rule 7 of the CENVAT Credit Rules, 2001
FORM AC-1(6KB) Account of Removals from FTZ, EOU and SEZ to Domestic Tariff Area
FORM E.R.- 1 (75KB) Monthly return for production and removal of goods and other relevant particulars and CENVAT credit
FORM E.R.-2(76KB) Monthly Return for hundred percent EOUs in respect of goods manufactured, goods cleared and receipt of inputs and capital goods
FORM E.R. - 3(70KB) Quarterly return for production and removal of goods and other relevant particulars and CENVAT credit
FORM E.R. - 4(50KB) Annual financial information statement
FORM E.R. - 5(17KB) CENVAT - Annual return of information relating to principal inputs
FORM E.R. - 6(27KB) CENVAT - Monthly return of information relating to principal inputs
Form ER - 7(32KB) Annual Installed Capacity Statement
Form E.R.- 8(92KB) Simplified form for quarterly return  of excisable goods cleared @ 1% duty
Qtrly Return Form(54KB) Quarterly Return for the Registered Dealers (Under Rule 7 of the CENVAT Credit Rules, 2002)
FORM A.R.E.-1(14KB) Application for removal of excisable goods for export by air/sea/post/land
FORM UT-1(8KB) Letter of undertaking for removal-for export of excisable goods without payment of duty
FORM B-1(11KB) General bond with surety/security for removal for export of excisable goods without payment of duty 
FORM CT-1(37KB) Certificate for procurement of excisable goods for export without payment of duty
FORM CT-1(94KB) Certificate for procurement of excisable goods for export without payment of duty from EOU
Proforma for B-1 Bond(7KB) Proforma of Running Bond Account in respect of  B-1 Bond
Statement(14KB) Statement regarding Export of excisable goods without duty
Return(9KB) Return for manufacturers following simplified Export procedure
Invoice(73KB) Invoice for goods transmitted to Nepal under Central Excise Seal ( Also see Notification No. 20/2004-C.E. (N.T.), dated 06-09-2004)
Invoice(28KB) Invoice for goods transmitted to Nepal or Bhutan under Central Excise Seal ( Also see Notification No. 45/2001-C.E. (N.T.), dated 26-06-2001)
Bank Certificate(6KB) Bank Certificate for bills covering exports to Nepal / Bhutan
FORM A.R.E.-2(53KB) Combined application for removal of goods for export under claim for rebate of duty
Rebate Form(8KB) Form of declaration for availing benefit of rebate of Central Excise Duty paid on export of goods
FORM A.R.E.-3(9KB) Application for removal of goods from a factory or a warehouse to another warehouse
FORM B-3(8KB) General Bond (security)
Proforma of B-3 Bond(6KB) Proforma of Running Bond Account in respect of  B-3 Bond
FORM C.T.-2(11KB) Certificate for procurement of excisable goods under Procedure for Export Warehousing
FORM C.T.-3(14KB) Certificate for removal of excisable goods under bond
FORM A.S.P. II(6KB) (Appendix-I) Application for permission to avail of the special procedure relating to stainless steel pattis/pattas or aluminium circles
Appendix-II(15KB) Removal of stainless steel patties/pattas under special procedure
ASP I(8KB) Application for permission to avail of the special procedure relating to embroidery
Production register(10KB) Production register to be maintained by the manufacturer of embroidery working under special procedure
FORM No. E.A. - I(9KB) Form of Appeal to the Commissioner (Appeals) under section 35 of the Act
FORM No. E.A.- 2(8KB) Form of Application to the Commissioner (Appeals) under sub-section (4) of section 35E of the Act
FORM No. E.A.- 3(169KB) Form of Appeal to Appellate Tribunal under sub-section (1) of section 35B of the Act
FORM No. E.A.- 4(226KB) Form of Memorandum of Cross-Objections to the Appellate Tribunal under sub-section (4) of section 35B of the Act
FORM No. E.A.- 5(217KB) Form of appeal or application to Appellate Tribunal under sub- section (2) of section 35B or under sub-section (1) of section 35E of the Act
FORM No. E.A.- 6(9KB) Form of Application to the High Court under sub-section (1) of section 35H of the Act
FORM No. E.A.- 7(10KB) Form of Memorandum of Cross-Objections under sub-section (3) of section 35H of the Act
FORM No. E.A.- 8(13KB) Form of revision application to the Central Government under section 35EE of the Act
FORM AAR (CE-I)(40KB) Form of application for seeking Advance Ruling under section 23C of the Central Excise Act,1944
Form A(25KB) Application for refund of CENVAT credit under rule 5 of the CENVAT Credit Rules, 2004
Proforma(23KB) Proforma of Challan and Textile Quaterly Statement Form
Application Form(12KB) Application to avail the facility of filing excise returns electronically
Application Form(18KB) Application for Compounding of Offence
Application Form(21KB) Application for permission to avail of the special procedure relating to pan masala and pan masala containing tobacco (Gutkha) (Appendix - I ) and Intimation of payment of duty (Appendix - II)
Form- A(36KB) Quarterly return for production and removal of goods under area based exemption