News Flash
  • Application for Indirect Tax Internship Scheme in CBICClick here
  • Part-time Casual Labourer (Regularisation) Scheme of CBIC- 2020- reg.Click here
  • Bye-elections to 3 PCs & 30 ACs, 2021-Relieving of Expenditure ObserversClick here
  • Reminder-II- Data Collection on pending compassionate appointment applications.Click here
  • DGFT has relaxed requirements for import of GM de-oiled Soyacake Click here
  • Revised instructions for handling of disciplinary cases under Rule 9 of CCS (Pension) Rules, 1972 and Revision and Review Cases under Rule 29 and 29A of CCS (CCA) Rules, 1965Click here
  • SOP for timely implementation of Final Order passed on conclusion of the disciplinary proceedings .Click here
  • Additional Candidates of CGLE 2016- Calling Options/Preferences- regClick here
  • Summary Personal Hearing for Legacy Applications for Advance Rulings.Click here
  • Circular on refund of tax under section 77(1) of the CGST Act and section 19(1) of the IGST Act.Click here
  • Notification issued to make Eighth Amendment (2021) to CGST Rules.
  • Part-Time Casual Labourer Scheme 2020 (CBIC)-Reg.Click here
  • Reminder-data collection on pending compassionate appointment applications-reg.Click here
  • 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
  • Clarification regarding extension of time limit to apply for revocation of cancellation of registration issuedClick here
  • Notice dated 26.08.2021 for Customs Brokers Licensing Regulation Examination-2022Click here Hindi
  • 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
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Helpmail


Following officers may be contacted directly on their respective E-mails for any clarification/ query on the Customs and Central Excise related issues


It is requested to kindly go through the FAQ and relevant sections of the website to see if the answer to your query is available there before sending the query to the designated officers. For queries relating to importability/exportability/licensing etc. please visit the website of DGFT at www.dgft.gov.in.

A.    For Queries relating to Customs
FOR OFFICER
Customs Tariff STO(TU)
Customs Procedure US(CUS IV)
Customs Baggage US(CUS III/VI)
Drawback & Export Promotion TO(DBK)
Other US(CUS III/VI)

B.    For Queries relating to Central Excise
FOR OFFICER
Central Excise Tariff for chapters 2-23 excluding chapter 15 chapters 50-63 chapters & 90-96 and valuation Under Secretary (CX1)
Central Excise Tariff for chapter 15 & chapters 24-46 Under Secretary (CX3)
Central Excise Tariff for chapters 47-49 & chapters 64-89, Service Tax and ad-hoc exemption Under Secretary (CX4)
Assesment, Exports, Licensing & Bonds, rewards etc Under Secretary (CX6)
Cenvat, Proforma credit,Set off, Sampling, 100% EOU and FTZ,warehousing, Refund Under Secretary (CX8)
RACs, Write off & Remissions, Export to Nepal, Bhutan etc Under Secretary (CX9)
Other matters Under Secretary (CX9)

C.    For Queries relating to Service Tax
OFFICER DESIGNATION E-MAIL
N.V.KULKARNI DEPUTY DIRECTOR dgst@sify.com
NAVNEET DEPUTY DIRECTOR dgst@sify.com
M.RAJAIYAN ASSISTANT DIRECTOR dgst@sify.com