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  • 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
  • Online training on “Sevottam, Citizen’s Charter” on 28th September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Supply of Goods and Services” on 21st September 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Online training on “Government e-Marketing (GeM) and e-Procurement” on 16th September, 2021 from 10:30 AM to 01:15 PM -reg.Click here
  • Clarification regarding extension of time limit to apply for revocation of cancellation of registration issuedClick here
  • Notice inviting tender for hiring of office premises at Bhopal for NACIN ZC, Bhopal-reg.Click here
  • Letter issued by Director General(HRD) regarding 'Swachhta@CBIC' tabClick here
  • FINAL ALERT (ALL CCAs)-Non- Joining Status of the candidates selected through SSC CGLE 2017- reg.Click here
  • Prospective Training Report for the month September, 2021-regClick here
  • Prospective Training Report for the month September, 2021-regClick here
  • Notice dated 26.08.2021 for Customs Brokers Licensing Regulation Examination-2022Click here Hindi
  • Presidential Award of Appreciation Certificates & Medals to be announced on the occasion of Republic Day, 2022: reg.Click here Annexure
  • 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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Samples, Gifts and Trade Goods

(1)  Document on any form including messages, information or data recorded on papers, cards, photographs which are not subjected to any prohibition or restrictions can be imported and exported.

(2) Bonafide commercial samples can be imported through courier provided the said samples are being received free of cost (see Import of Samples). Similarly, gifts from persons abroad upto the value of Rs. 5,000/- and all the life saving drugs and equipments which are not chargeable to any duty at present (see Notification 20/99-Cus) can also be sent to India through the courier mode.

(3) Commercial goods which are dutiable can also be imported through the courier without any restriction of quantity subject to payment of duty by the courier company at the time of clearance of the said goods from the Customs.