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  • Grant of Financial Assistance for preventive and welfare measures against COVID-19 from DGHRD.click here
  • Letter conveying the sanction of second tranch of funds for preventive and welfare measures against Covid-19 in CBIC.click here
  • Notification issued to notify persons to whom provisions of sub-section (6B) or sub-section (6C) of section 25 of CGST Act will not apply.click here
  • Draft Civil List-2021 of IRS (C&IT) Officers as on 01.01.2021.click here
  • WCO online accreditation workshop for Technical and Operational Advisors on Free Zone.click here || Annex. 1 || Annex. 2 || Annex. 3
  • Online Training on "Gender Sensitization" for officers of CBIC on 8th March, 2021 from 10:30 AM to 01:30 PM -reg.click here
  • Departmental Hindi E magazine - आचमनclick here
  • Directorate General of Systems will be conducting virtual meeting for "Pre RFP industry consultation to provide SDWAN solution at CBIC locations" on 22nd Feb 2021 at 10:30 hours. Interested Service Providers are requested to participate. For meeting link, please contact wanrfp.cbic@icegate.gov.in
  • The address and contact details of the Customs Authority for Advance Rulings (CAAR), Delhi and Customs Authority for Advance Rulings (CAAR), Mumbai click here
  • Online training on “Preventive Detention (COFEPOSA)” on 15th February, 2021 from 10:30 AM to 01:30 PM -reg. click here
  • Prospective Training Report for the month February, 2021-reg. click here
  • ATTN Importers/Exporters : Budget related changes have been incorporated in the Custom EDI System. Bill of Entry filing services has been resumed
  • Order dated 22.01.2020 in WP 112826/2019 filed by UoI ( CGST Bangalore) Vs. Contempt 65/2018 & Order (Shrinivas, Part Time Casual Worker) Instructions-Reg. click here
  • Strict compliance to Limitation while filing Appeals/Petitions before Courts/ Tribunal -reg. click here
  • Vacancy Circular calling for nomination of willing officers at the level of Inspectors and superintendents to work in International Customs Division of Customs Wing,CBIC-reg. click here | Addendum. click here
  • Notification issued on Departmental Examination for promotion of Tax Assistants to the grade of Executive Assistants of Central Taxes and Customs to be held in the month of March, 2021. It also contains the Schedule, Syllabus and Instructions for Examination along with the format (in Annexure II) for requesting for Question Papers. The Notification can be viewed through this link. click here
  • Five posters of Welfare Schemes being implemented from the Customs & Central Excise Welfare Fund. click here
  • Constitution of regular panel of Senior/Junior Standing Counsels for handling cases of Indirect taxation of CBIC before the Hon'ble High Courts and other fora; Renewal/Fresh appointment of Counsels -reg. click here
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Any Weight Limit


Q.  Is there any limit of weight and size of the package that can be sent through the courier?

A. Packages upto 70 Kgs. of weight can be imported to India through courier mode. However, there is no such weight limit for export of goods through courier from India.

Q.  Why there is a restriction on goods to be exported with claim for Draw Back or any duty entitlement pass-book scheme of Export Promotion Capital Goods Scheme?

A. Under these schemes additional paper work is involved and, therefore, it delays clearance of this packet and in addition clearance of other packages is also delayed. However, these consignments can be cleared through the air-cargo complex by the same courier company. Invariably the air cargo complex and the courier terminal are situated side by side and, therefore, there is no inconvenience to the exporters.