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
View All

File No. 296/104/2011-CX-9                                 

Government of India

Ministry of Finance

Department of Revenue

Central Board of Excise & Customs

 

New Delhi, the 19th  August, 2011

To

      All Chief Commissioners of Central Excise & Service Tax,

      All Chief Commissioners of Central Excise & Customs,

      All Chief Commissioners of Customs,

      All Chief Commissioners of LTU.

 

 

Sub:     Decisions of CIC relating to exemption from furnishing of information under the Right to Information Act, 2005 in certain given circumstances-reg.

Sir,

            I am directed to state that DGCEI has prepared a compilation of 27 favourable judgements pronounced by the Central Information Commission pertaining to exemption from furnishing information under the Right to Information Act, 2005, in respect of cases under investigation. The such compilation in meant for the reference of, and also to provide guidance to, the CPIOs and the first Appellate Authorities of the preventive / anti-smuggling wings of the Commissionerates. The compilation in being placed on the website of CBEC for easy access by the field formation.

Yours sincerely,

 

 (Surendra Singh)

Under Secretary to the Govt. of India

Tel:2309 2413

 

Click here for : Important CIC Decisions regarding Exemptions from Disclosure of Information under RTI Act, 2005

 

**********