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Legal Affairs

Cause Lists & Daily Report of Supreme Court cases


Daily Reports Dept. Appeals 22-07-2021 20-07-2021 19-07-2021 16-07-2021 15-07-2021
Party Appeals 20-07-2021 19-07-2021 16-07-2021 15-07-2021
Daily Cause List (Main)* 26-07-2021 23-07-2021 22-07-2021 20-07-2021 19-07-2021
Advance List (Miscellaneous Matters) -- -- -- -- --
Weekly List (Regular Matters) -- -- -- -- --
Business List** 23-07-2021 22-07-2021 20-07-2021 19-07-2021 16-07-2021

  • Daily Report Archive
  • Daily Cause List Archive

  • Notes:
    * Daily Supplementary List cannot be uploaded due to time constraints, since these are usually uploaded by Supreme Court Registry in the late evening. Field Formations are requested to also check the Supplementary List which is usually uploaded the previous evening before the date of hearing. The cases appearing in the Supplementary List are also added by DLA to the Business List for that day
    ** The row titled “Business List” is the Daily Cause List with the name of the appearing Law Officers/Counsels added to it. It shall be uploaded as and when Advocate List is received from CAS, usually by the previous evening before the date of hearing.


    Revised address and contact details of the Customs Authority for Advance Rulings (CAAR), Delhi
    List of Admitted and Pending Cases in the Supreme Court as on 31.12.2020 || List
    "Streamlining the processing of proposals for appointment of Special Fee Counsels before High Courts and other fora in the cases pertaining to indirect taxes" dated 15.02.2021
    The address and contact details of the Customs Authority for Advance Rulings (CAAR), Delhi and Customs Authority for Advance Rulings (CAAR), Mumbai
    Strict compliance to Limitation while filing Appeals/Petitions before Courts/ Tribunal || Hindi
    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
    Customs Authority for Advance Rulings (CAAR) Regulations 2021
    Streamlining the processing of Litigation before Courts and Tribunal
    Order in r/o fresh panel of Sr./Jr. Standing Counsels of CBIC to handle litigation of Indirect Taxes before various HCs(other than Delhi HC) and other fora.-reg.
    Residual action by CGST Commissionerates in respect of the adverse orders of Hon’ble High Courts, wherein the taxpayer is assigned to respective State tax administration
    Enclosure
    Review Petition/ Writ Appeal/ SLP against the directions of Hon’ble High Courts pertaining to issues related to IT glitches.
    To appoint a fresh panel of Sr./Jr. standing Counsels of CBIC for handling DRI/GST Intelligence cases of indirect taxes before various High Courts and other for:a: || Addendum
    Performance Review of the Standing Counsels representing Department before High Courts
    Annexure A and B
    Uploading of Revised Instructions regarding holding Personal Hearing through video conference dated 21.8.2020
    Constitution of regular panel of Senior/ Junior Standing Counsels for handling cases of Indirect taxation of CBIC before the various High Courts and other fora; Renewal/Fresh appointment of Counsels
    CBIC guidelines for Personal Hearings through video conferencing
    Judgment dated 06.12.2019 passed by Hon'ble Supreme Court in Civil Appeal No. 9237/2019 in the case of M/s Unicorn Industries v. Union of India.
    Compilation and Dissemination of favourable orders passed by the Hon'ble Courts pertaining to GST.
    Directions by the Hon’ble Courts to dispose the representation by GST Council.
    Status of withdrawal/Filling of Departmental appeals in various appellate FORA identified under Instruction dated 22.08.2019 from F.No.390/Misc./116/2017-JC- -reg
    Instruction dated 22.08.2019 issued by CBIC regarding enhancement of monetary limits for filing departmental appeals in legacy matters in CESTAT, High Courts and Supreme Court -reg
    Modifications in the Table of Daily Reports and Cause Lists in respect of the Hon'ble Supreme Court of India.
    Adjudication of Show Cause Notices issued by DRI, DGCEI, SIIB, Preventive etc in light of the judgment in the case of M/s Mangali Impex.
    CBIC enhances monetary limits for filing departmental appeals in legacy matters in CESTAT, High Courts and Supreme Court.
    Applicability of the ratio of judgment dt. 28-03-2018 of the Hon’ble Supreme Court of India in Criminal appeal nos. 1375-1376 of 2013 (in Asian Resurfacing of Road Agency Pvt. Ltd. and Anr vs. CBI )- clarification -reg.
    Introduction of Sinale Window System in CBIC for submitting records of cases in Appeal/Revision/Review under CCS(CCA) Rules, 1965- regarding.
    Writ Petition on Pre-import
    Monitoring of performance of CBIC Panel Counsels-Reg.
    Instruction on Solar Cells Safegaurd Duty.
    Enhancement of monetary limit – withdrawal of cases pending in the Supreme Court of India – reg.
    Implementation of Legal Information Management and Briefing System (LIMBS)Updation of Draft Cases - reg
    Implementation of Legal Information Management and Briefing System (LIMBS) Updation of Draft Cases - reg
    Implementation of Legal Information Management and Briefing System (LIMBS)- reg
    Procedure to be followed- at admission stage - in civil Appeal/SLPs filed by Parties in the Hon'ble Supreme Court of India.
    Instructions for effectively defending the interest of the Government in CAT/ High Court Cases - reg.
    Instructions for effectively defending the interest of the Government in CAT/ High Court Cases - reg.
    Defence on behalf of National Anti-profiteering Authority (GST), New Delhi before Hon’ble Courts-reg
    Deadline for completion of activity of filing/withdrawal of Departmental Appeals in various Appellate FORA identified under instruction dated 11.07.2018
    Filing single application in High Courts and Cestat in order to complete withdrawal of identified cases by 30.09.18 - Regarding
    Status of filling of Withdrawal applications before various Appellate FORA as required vide DO letter dt. 11.07.2018 -reg.
    LIMBS FAQs for field formations under CBIC
    DO Letter of Special Secretary & Member regarding LIMBS
    Raising of monetary limits at various appelate FORA in legacy Central Excise & Service Tax matter only vide Instruction dated 11.07.2018 - Reg
    Pr CC/Cc's Views regarding - Raising of monetary limits at various appelate FORA in legacy Central Excise & Service Tax matter only - Reg
    Raising of monetary limits for filing appeals by the Department before CESTAT/ High Courts and Supreme Court in Legacy Central Excise and Service Tax

    DO letter dated 11/07/2018

    Annexure
    Defence against Writ Petitions/PILs relating to GST-reg.
    Pr CC/CC's Views regarding- raising of monetary limit at various appellate FORA in legacy Central Excise & Service Tax
    . Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of May 2018. | Monthly Report May 2018.
    Introduction of monetary limit at the level of Commissioner (appeals) : reg
    Instruction regarding Suo Motu Trasfer of authorisations on behalf of Union of India by the Authorised Commissioners.
    . Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of April 2018. | Monthly Report April 2018.
    "Filing of Special Leave Petition under Article 136 of the Constitution of India before the Supreme Court"
    Instruction F.No.275/29/2016-CX.8A dated 17.04.2018. Early Settlement of disputes by availing the window of the Settlement Commission
    . Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of March 2018. | Monthly Report March 2018.
    Instruction - F No 390/Misc/116/2017-JC I dated 3-4-2018. Reduction of litigation in Central Excise and Service Tax by omission of Exclusion Subclause ‘c’ in para 3 of the Instruction dated 17.08.2011 by amending instruction dt 17.12.2015 from F No 390/Misc/163/2010-JC for legacy matters and approval to extend withdrawal on the basis of identical matters (as per Instruction dt 18.12.2015, from F No 390/Misc/67/2014-JC ) to Commissioner (Appeals) - Reg
    Instruction F.No.278A/07/2018-Legal dated 12.03.2018 on the subject "Defence against Writ Petitions/PILs relating to GST" reg | Corrigendum
    . Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of February 2018. | Monthly Report February 2018.
    . Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of January 2018. | Monthly Report January 2018.
    Adequate representation before the Apex Court- Regarding
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of December 2017.
    Constitution of review commitee of Pr Commr. or Commr as a result of redistribution of cases. reg.
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of November 2017.
    Constitution of fresh panel of Sr./Jr. Standing Counsels for handle CBIC cases of Indirect Taxetion before the various High Courts and other fora - Reg.
    Defence against Writ Petitions/ PILs relating to GST   |   Corrigendum
    Procedure Regarding Appeal At A Higher Fora After Dept Has Lost In Two Previous Stages
    Defence against Tax Appeals/ Writ Petitions/ PILs pertaining to Indirect Taxation pending in Hon'ble High Court (s).
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of October 2017.
    Defence against Writ Petitions/PIL relating to GST.
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of SEPTEMBER 2017.
    Letter -F.No.390/Misc./41/2017-JC dated 09.10.2017 on the subject - Member DO dated 08-09-2017 and 22-08-2017 regarding Mismatch,Bunching,Updation of Departmental Appeals pending in CESTAT/HC/Supreme Court-reg
    Instruction F. No. 275/65/2013-CX.8A dated 09.10.2017 on the subject Defence against Writ Petitions/PILs relating to GST-reg
    Letter -F.No.275/65/2013-CX.8A dated 27.09.2017 on the subject - Defence against Writ Petitions/PIL relating to GST.
    Instruction F.No.275/11/2017-CX.8A dated 18.09.2017 on the subject Filing of Special Leave Petition against Orders of Hon’ble High Courts staying Collection of Tax under GST- reg.
    DO Letter of Special Secretary & Member regarding Litigation Management.
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of August 2017.
    Defence against Writ Petitions/PILs relating to GST
    Instruction regarding Reconsiliation of Commissioner Appeal figures between MPR and Legal Cell quarterly figures.
    Instruction regarding Monitoring of pendency with commissioner (Appeals).
    Withdrawal of Department’s appeals from Commissioner (Appeals) on the basis of earlier Supreme Court’s decision on identical matters.
    Member(Legal)'s DO letter and Annexure regarding withdrawal of appeals on the basis of revised Monetory Limits and earlie Supreme Court's decision on the identical matters.
    JS(Review)letter dated 25.07.017 regarding Withdrawal of Department's appeals from Commissioner(Appeals) on the basis of revised Monetory Limits and earlie Supreme Court's decision on the identical matters.
    Inclusion of Show Cause Notice issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.) in the Call Book-reg.
    Public Interest Litigation (PIL) filed against implementation of Goods & Service Tax (GST) in the Hon’ble High Court of Bombay; Filing of Caveat in other High Courts.
    Measures to streamline the processing of departmental litigation before the Courts and Tribunal
    Implementation of Legal Information Management and Briefing System in CBIC.
    Monitoring of pendency of appeals-instructions.
    Monitoring of delay in filing of SLPs/Appeals by the department before the Hon'ble Supreme Court/High Courts
    Payment of Deficit Court Fees in respect of pending Civil Appeals/SLPs as per Supreme Court of India Notification dated 27th May, 2014 in terms of 3rd schedule to the Supreme Court Rules-2013
    Letter dated 18-07-2017 by JS (review)
    Letter dated 14-06-2017 by JS (review)
    Letter dated 05-06-2017 by JS (review)
    Letter dated 24.05.2017 by JS (review)
    Letter dated 17.05.2017 by JS (review)
    Board Instruction F.No.276/67/2014-CX.8A dated 15.05.2017 on the subject "Observation of Hon'ble Supreme Court in SLP (C) 3272-3276/2015-CCE, Ahemdabad-III vs. Gujarat State Petronet Ltd.; Need to carry out remedial action - reg"
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of APRIL 2017.
    Quantum of Mandatory Deposits
    Nonpayment of pending deficit Court Fee in Supreme Court appeals by various Commissionerates
    Instruction dated 13.10.2016 regarding Pre-Show Cause Notice Consultation
    "Unclaimed payment of Deficit Court Fee up till 22-03-2017
    Regarding unclaimed payment of Deficit Court Fee
    Instruction regarding assigning additional charge by Zonal Member for inter-zone allocation of work to commissioner(Appeal)
    JS(Review)letter dated 08.02.017 regarding withdrawal of dept's appeal in HC

    Instruction dated 30.12.2016 regarding enhancement of monetary limit for filing department's appeal in High Court
    Supreme Court list of Cases filed by CBIC in between April 2016 to November 2016
    Withdrawal of instructions regarding inclusion of Show Cause Notice issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.) in the Call Book dt 03-Jan-2017
    Instructions regarding inclusion of Show Cause Notice issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.) in the Call Book dt 28-Dec-2016
    Inclusion of Show Cause Notices issued in relation to sub-section (11) of Section 28 of the Customs Act, 1962 on the competency of officers of DGDRI, DGCEI and Customs (Prev.), in the "Call Book" dt 29-Jun-2016
    Undue delay in payment of deficit Court fee
    Hon'ble Punjab & Haryana High Court Order dated 22.03.2016 in Civil Writ Petition No. 24967 of 2015 in case of M/s. NVR Forgings and in CWP No. 26321/2016 in case of M/s. Modi Springs Pvt. Ltd.- reg.
    Pendency in payment of deficit court fee
       list of cases pertaining status of payment
    Instructions dt. 01-Nov-2016, from Board office (Legal Cell), regarding need for passing of quality orders by Commissioners (Appeals)
    Quarterly Administrative Report on pendency and disposal of Appeals by Commissioner(Appeals) for the quarter ending 30.09.2016
    Payment of dificit Court fees in respect of pending Civil Appeals/SPLs as per Supreme Court of India, Notification dated 27th May,2014 in terms of 3rd Schedule to the Supreme Court Rules-2013 on most priority basis
    Board office letter dt. 30-08-2016 regarding flexibility of no. of Sr./Jr. Counsels for fresh panel
    Board office (Legal Cell) instructions dt. 29-07-2016 regarding filing of reply/counter affidavit & imposing heavy cost to be recovered from the officer concerned
    Board office (Legal Cell) instructions dt. 29-07-2016 regarding unified stand of Ministries/Departments in litigation; resolving the differences and common counter reply vetted through M/o. Law
    Office Order No. 1/2016 regarding Sh. Sanjiv Srivastava, Commissioner, Additional Charge of DLA
    Board office letter (F.No. 278A/33/2016-Legal), dt. 01-08-2016, regarding extension of date for issue of advt. for Sr/Jr Standing Counsels
    Filing of Special Leave Petition under Article 136 of the Constitution of India before the Supreme Court
    Pre Show Casue Notice Consultation in case other than those detected by Preventive / Anti Evasion and amount involved being more than Rs. 50 Lakhs
    Constitution of fresh panel
    Appointment of 251 Sr./Jr. Standing Counsels of CBIC to handle litigation of Indirect Taxes
       Order   |    Annexure-I   |    Annexure-II   |    Annexure-III   |    Revised Annexure
    Order of Sr/Jr Standing Counsels of CBIC dated 09.06.2016
    Memeber(L&J)'s D.O.Letter and JS(Review) letter regarding withdrawal of deaptt. appeals from CESTAT and HC
    Date of filing of appeals in supreme court w.e.f 19/08/2014
       Covering letter   |    Covering letter   |    Appeal filed by BK Prasad   |   
    Instructions dt. 27-Apr-2016 regarding monetary limit for filing appeal in the Tribunal / Court
    Letter dated 09.02.2016 on withdrawal of appeals pending before CESTAT
    Letter regarding list of cases where departmental appeals dismissed & party appeals allowed from 2011 to 2015
       Departmental Appeal Dismissed 2011 to 2015    |    Party Appeal Allowed 2011 to 2015
       Dept. Allowed & Party dismissed cases 2011 Jan to Oct 2015
    List of the cases in which no SLPs/CAs on merit pertaining to Legal cell and Judicial cell for the period 01.01.2015 to 30.11.2015
    List of cases where Board decided not to file CAs and SLPs in Supreme Court on account of low amount involved for the period from 01.02.2014 to 30.11.2015
    Instruction issued by Member L&J/IT
    High Court Data Base
    Monthly Report of cases heard/decided in the Hon'ble Supreme Court in the month of June, 2017
    Terminal List 2016
    List of cases in which SLPs_CAs have not been filed
    Orders accepted by Department
    Decisions of High Court and CESTAT against which Board has decided not to file Special Leave Petition or Civil Appeal in Supreme Court
    Pre-figured alpha-numeric code for all Commissionerates/Commissioners (Adjudication)
    Orders of Hon'ble Supreme Court
    Standard Operating Procedures on Litigation in Appellate Forum


    * Kindly go through the lists available on Supreme Court's web site www.courtnic.nic.in

    for identifying cases pertaining to your charge as the lists are only indicative in nature