News Flash
  • ATTN Importers/Exporters : Budget related changes have been incorporated in the Custom EDI System. Bill of Entry filing services has been resumed.
  • DGTS Mumbai invites you for a webinar on INDIRECT TAX PROPOSALS IN THE BUDGET 2023-24 on Thursday, 02 February 2023, starting at 11.30 AM. Please visit " DGTS Mumbai YouTube " for live streaming Click here
  • Letter, Schedule, Syllabus, Instructions alongwith an Excel file (Requisition Form) regarding Departmental examination for Inspectors of Central Tax for Confirmation to be held from 21.03.2023 to 24.03.2023 issued by NACIN, ZC, Kanpur. Download. letter | Annexure I | Annexure II |Requisition Form
  • ATTN: BUDGET UPDATE: On account of Budget 2023-2024, due to be presented on 01-Feb-2023, filing of BEs would not be available from 17:00 hours of 01st Feb, 2023 till completion of updation of all changes in the ICES 1.5.
  • Presidential Award of Appreciation Certificates and Medals announced on the occasion of Republic Day, 2023 Click here
  • Revised Annual Calendar of Departmental Examinations for The Year 2022-23 Click here
  • Departmental Examination: Confirmation for Inspectors of Central Tax scheduled in February,2023 now postponed. The examination re-scheduled from 21.03.2023 to 24.03.2023.
  • WCO Certificates of Merit - International Customs Day 2023. Click here
  • SECURITY ADVISORY -reg. Click here
  • Inviting Nominations for the post of Inspector and Sub-Inspector in National Investigation Agency on deputation basis -reg. Click here| Forwarding Letter
  • Cyber Security Guidelines - reg. Click here
  • Draft Seniority list of Joint Commissioner of Customs & Indirect Taxes appointed/promoted against the vacancy year 2015-16. Click here
  • Press Release regarding declaration of date of online written examination of Customs Brokers Licensing Examination, 2023 under CBLR, 2018. Click here
  • Extension of Closing date of Notice Inviting applications for the post of Additional Assistant Director in various Directorates under CBIC on a deputation basis- Reg. Click here
  • Filling up of posts of Staff Car Driver in Enforcement Directorate on deputation basis-Reg. Click here| Enclosure
  • Recruitment against Sports Quota in the Central Tax & Customs Department Pune-2022-Corrigendum-reg. Click here
  • Customs (Assistance in Value Declaration of Identified Imported Goods) Rules, 2023 Rules | Circular
  • Publication of All Non-Tariff Measures (NTMs) along with Centralized Control Numbers (CCNs) in compliance with the 6th NCTF meetingClick Here
  • Notification issued to assign powers of Superintendent of Central tax to Additional Assistant Directors in DGGI, DGGST and DG Audit. Click here
  • Notification for Departmental Examination for promotion of Tax Assistants to the Grade of Executive Assistants of Central Taxes & Customs to be held in the month of March, 2023 Click here
  • Annual General Transfer 2023. Click here
  • General Election to the Legislative Assemblies of Gujarat and Himachal Pradesh, 2022- Last visit of EOs for preparation of Scrutiny Reports etc.-Reg. Click here
  • CBIC has notified Rules of Origin of India-Australia Economic Cooperation and Trade Agreement Click here for rules
  • Request for Expression of Interest (EOIs) for Empanelment of CAs/ICWAs for conducting Special Audit under Section 66 of the CGST Act, 2017 at CGST Audit-1 Commissionerate, Delhi Click here
  • Filling up of the post of Administrative Officer in the Customs & Central Excise Settlement Commission, Additional Bench, Mumbai - Regarding Click here
  • Press Release on decisions of 48th GST Council. Click here
  • International Customs Day Celebration 2023: Seeking nominations for the award of WCO Certificates of Merit Click here | Proforma
  • Marks of Deptt. Exam. for Inspectors of Central Tax held in 02.08.2022 to 05.08.2022 declared. Nodal Officers (Exam) may download marks-sheet along with forwarding letter from their e-Mail ID. Click here
  • Notification issued to extend the due date for furnishing FORM GSTR-1 for November 2022 for registered persons whose principal place of business is in certain districts of Tamil Nadu. Click here
  • Notification for Departmental Examination for promotion of Ministerial Officers to the Grade of Inspectors of Central Taxes, Inspectors of Customs (Preventive Officers) & Inspectors of Customs (Examiners) to be held in the month of February 2023. It also contains the Schedule, Syllabus, and Instructions for Examination along with the format (in Annexure II) for requesting Question Papers. The Notification can be viewed through this link - Click here
  • CBIC has issued Postal Export (Electronic Declaration and Processing) Regulations, 2022 in furtherance of ease of doing business Notification No. 103/2022-Customs (NT)|Notification No. 104/2022-Customs (NT)|Circular No. 25/2022
  • Recruitment against Sports Quota in the Central Tax & Customs Department Pune Click here
  • CGL Examination 2020- Final Zone Allocation of Inspector (CGST).   |   Annexure-I   |  
  • Master’s Degree Programme in Public Finance at the National Graduate Institute of Policy Studies (GRIPS) in Tokyo, Japan (2023-24).   |   Nomination Form   |   Proforma   |   Annexure-I   |   OM   |  
  • Circular on Deputation-Willingness for the post of Inspector at NACIN, Faridabad Click here
  • DGTS is organizing an open house meeting with interested communication agencies for” Selection of Communication Agency for CBIC's Taxpayer outreach programs on 01st December, 2022 Click here
  • CGL Examination 2020- Final Zone Allocation of Inspector (PO & Examiner) and TA.   |   Annexure-I   |   Annexure-II   |   Annexure-III   |  
  • Manner of processing and sanction of IGST refunds, withheld in terms of clause (c) of sub-rule (4) of rule 96, transmitted to the jurisdictional GST authorities under sub-rule (5A) of rule 96 of the CGST Rules, 2017 Click here
  • Departmental Examination for promotion to the grade of Tax Assistant in Directorate Cadre (CCA DGPM) of CBIC for the year 2022-23 Click here
  • Stenographer Examination 2020- Final Zone AllocationClick here | Annexture I | Annexture II
  • CBIC issued notifications to empower the Competition Commission of India to handle anti-profiteering cases under CGST Act, 2017 with effect from 01.12.2022 Click here
  • Filling up of posts in the Competition Commission of India and in CBN on deputation basis-Reg. Click here
View All

POLICY FOR WEBSITE DEVELOPMENT, HOSTING AND MAINTENANCE

1. Need for the Policy

Businesses world over are leveraging on the potential of Internet as a mass media and are using it to communicate with their clients. These users or citizens are also expecting the governments to perform in a similar fashion and thus expect to get the latest and up-to-date information about any change in Act, Rule, Regulation, all new Notifications, Circulars, activities, events, schemes etc. from its web site at the click of mouse.

However our website is riddled with the problems of obsolete and old content as well as the absence of desired content. Sensitization of the concerned persons towards the need for timely and up-to-date information on the web is extremely important. Therefore it is suggested that a well defined strategy may be worked out within the Department to ensure timely provision of content to be posted on the website. There should be clear understanding within the organization about where the responsibility lies for providing content for the website, and in what form it should be presented to the web team.

2. Website Features

Since the website of a department is its reflection to the outside world, it ought to be seen as an integral part of the Department, rather than an external entity. Hence all facets of the department and its activities should be appropriately reflected on the website. A clear strategic vision of what the department aims to achieve through its website has to be generated. A special policy should be laid down to handle (publish/ remove/ archive) time sensitive information.

3. Key issues in building a Department Website:

i) Reliability & Authenticity-

A Department website is an official source of Government/departmental information. Hence it is very critical that whatever is hosted on the site is authentic and duly verified by concerned authorities, before publishing.

ii) Updated information-

It is extremely important to keep the contents updated or else users will lose interest after visiting the site once or twice. The visitors expect to get the latest and up-to-date information about the Act, Rules, Notifications, and Circulars etc. even before it is released in press or elsewhere. Hence, whenever any new activity takes place in a department, the news/information must get reflected on the website atleast simultaneously, if not earlier than it appears in the Press.

iii) User friendly-

The Department website must be a user friendly place on the Internet available to citizens for improved access & dissemination of government information and services.

iv) Accountable-

All citizen interactions in the form of queries/suggestions/grievances etc. must be attended to timely & carefully. In fact, the government/ department website must be used as an effective tool for prompt response.

4. The Website should have the following essential features:

i) Bilingual Support:

The content should be available both in English and Hindi as far as possible. The fonts used should be in Unicode.

ii) Site Map:

Site Map has to be provided for navigation support.

iii) Consistency:

Uniform look and feel is to be maintained in all pages of the website.

iv) Access:

Access to contents should be logical and intuitive.

v) Layout of menu, icons & hyperlink:

The organization of hyperlinks on the homepage and in the interior pages has to intuitively reflect the significance of the information or service associated with the link. Floatable and collapsible menus for effective use of space and icons providing cue to hyperlink contents are to be used effectively.

vi) Search Engine:

This is to facilitate the users locate and access information/ contents with ease.

vii) Content Structure:

Contents may be organized meaningfully covering all important topics related to department with appropriate labeling scheme such as meaningful document headings/ subheadings as well as consistent navigation to the rest of the site. Time to time new and relevant topics can be added to give a fresh, contemporary & dynamic feeling to the web site.

5. Present Content Structure of CBEC web site:

01. About Us

a) Who We Are

b) Citizen's Charter

02. Customs-

Acts, Rules, Regulations, Tariff, CBEC Manual, Forms, Notification, Circulars, SEZ, Drawback Schedule, Help Centers, Nominated Banks for payment of duty.

03. Central Excise -

Acts, Rules, Regulations, Tariff, CBEC Manual, Forms, Notification, Circulars, Section 37B order, Help Centers, Know your Excise Tariff, Frequency norms of audit of Central Excise assesses, Nominated Banks for payment of duty, Know your location code.

04. Service Tax -

Main Page, Acts, Rules, Forms, Notification, Circulars, Annual Performance Report, Service Profiles, Help Centers, Epayment, Procedure for E-payment, Service Tax Procedure, Know your Service Tax Tariff, Frequency norms of audit of service tax assesses.

05. FTT/IATT-

Acts, Rules, Notification

06. Information-

a)Couriers

b) Import of Gifts

c) CESTAT Cause List

d) Telephone Directory

07. Narcotics-

a)Narcotics Control Bureau

b) Central Bureau of Narcotics

c) NDPS Act- Basic

d) Drugs Deaddiction Information

08. Marquee

09. Union Budget

10. Baggage Rules

11. Travellers Information

12. Tenders / Auction

13. Exchange Rate

14. Press Release

15. Related Sites

16. Authority for Advanced Rulings (AAR)

17. Right to Information Act, 2005 (RTI)

18. Large Tax Payer Units (LTU)

19. Intellectual Property Rights (IPR)

20. Frequently Asked Questions (FAQs)

21. Acts & Subordinate Legislation

22. Departmental officers

23. CBEC Supreme Court heard cases

24. Forms

25. Draft Circulars-for comments

26. Vigilance Complaints

27. Defaulters List

28. Grievances

As and when required, new and relevant topics can be added to give a fresh, contemporary and dynamic look to the web site.

6. Nodal Agency for designing, developing and maintaining the CBEC Website

6.1 Directorate of Systems, New Delhi has been designated as the Nodal Agency for designing developing and maintaining the CBEC Website. For this purpose, an Website management team has been formed which consists of:

  • Web Administration and Strategy -- owning organization
    • Headed by Director General and Additional Director General
  • Web Manager (aka Webmaster) -- Web service manager
    • Headed by Additional/Joint Commissioner
  • Content Administrators (to be appointed by Board) - Content Administrators are the information provider, who will provide information to update the content structure as mentioned in para 5.
  • Uploading Team - Outsourced vendor under direct supervision of webmaster

6.2 The Content Administrators may be nominated by the following officers in their areas of work, preferably of the rank of Director/Deputy Secretary, for providing information in soft copy for uploading of content structure:

  • JS (TRU I & II) -Union Budget, Finance Bill, Notifications (tariff) on Customs, Central Excise and Service Tax.
  • Commissioner (Central Excise) - Central Excise Act, Rules, Regulations, Tariff, Manual, Notifications (non-Tariff), Circulars, Instruction, latest FAQ, Updated Forms etc.
  • JS (Customs) -Customs Act, Rules, Regulations, Tariff, Manual, Notifications (non tariff), Circulars, Instruction, , Baggage Rules and travelers related information, Couriers, Foreign Travel Tax, Inland Air Travel Tax Rules, WTO, WCO, latest FAQ, Updated Forms etc.
  • Commissioner (Customs) - Exchange Rate Notifications, Valuation & adhoc exemption, Land Customs, International Conventions [other than WCO convention],
  • Director General (DGEP): 100% Export Oriented Units, Free Trade Zones, Export Processing Zones and Special Economic Zones, Special Jewellery Complexes and Gem and Jewellery Export Promotion Schemes, Software Technology Park and Electronic Hardware Technology Park Schemes,
  • Commissioner (Service Tax) -Service Tax Acts, Rules, Regulations, Tariff, Manual, Notifications, Circulars, Instruction, Updated Forms, latest FAQ, etc.
  • Joint Secretary (Admn.) -Matters relating to departmental officers.
  • Joint Secretary (Drawback) -Drawback.
  • Commissioner (Legal)- Supreme Court Heard Cases
  • Commissioner, DPPR- Matters such logo, Vision Document, Citizens Charter, Details of Applications under RTI, CBEC Directory etc. Information may be provided in CD or DVD ROM as and when revised or updated.
  • Commissioner, TAR- Defaulters list
  • Commissioner, AAR- Orders & Rulings
  • All Chief Commissioners/ Director Generals may nominate the nodal officers for providing information relating to tenders, CPIO, News Items related to CBEC etc which have direct impact on revenue in particular and general help to public.

7. Guidelines for Design, Development and Hosting of Website

The following guidelines will be followed for Design, Development and Hosting of Website:

7.1 Domain Name Conventions, Registration Authority and Website Hosting

The domain names are the addresses on the web. The domain name "cbec.gov.in " was registered on 28th Feb 2003 and is valid upto 28th Feb 2010. The website is hosted on the official servers.

7.2 Content Development

The web content is entirely different from that of the print and audiovisual media and requires special care for drafting. As the web content can serve multiple purposes they can be available in both brief as well as detailed form. Hence, following content structure should be updated as and when required in the following manner:

  • Rules & Regulations/Acts/Policies/Manual/Tariff - Latest amendments in the organization's rules, acts, latest tariff and manual should be immediately emailed to webmaster in soft copy for uploading in the website.
  • Notifications/Circulars/Instructions- There should be regular inflow of Notifications, Circulars and Instructions from various sections of board office.
  • Budget related information- All information related to budget must be forwarded in soft copies to webmaster immediately after presented in Parliament for immediate uploading on website.
  • Forms, Terms and Conditions, Procedures etc. - All procedures/instructions to be followed and the forms and documents which people need to fill in order to interact with the department/ organization can be put on the web. This makes it convenient for the public to download all the forms and procedures/ Terms and conditions sitting at home and avoiding visits to the office. The Application forms provided for a download on the government website should preferably be published in un-editable PDF (Portable Document Format).
  • FAQ - All relevant information should put under an active link titled "Frequently Asked Questions (FAQ)" providing details in significant areas of focus. The FAQ's must be reviewed after every six months, especially after budget or immediately after issuance of any clarification/notifications etc and accordingly e-mailed to webmaster by concerned Content Administrator for uploading.
  • Press Releases - Concerned office/Commissionerate/Directorate should regularly provide latest press releases through their Content Administrator, so that all latest information can be viewed by website user.
  • Departmental Officers - Login page should be introduced to the departmental users as the Departmental domain will have restricted access.
  • Tenders - These notices should be put in read only format to avoid misuse. Tenders can be separated as 1. global and 2. local. Further, local tenders can be grouped zone-wise.
  • What's New - The latest happenings in the organization can be put on a regular basis. This can involve announcement of a new Scheme, Plan, Notifications, Circulars, News regarding Excise/Customs/ Service Tax. The latest five notifications/circulars should be kept under "What's New". All others old items must be moved to their respective main menu within a month.
  • Right to information Act- Necessary changes made in respect to RTI should be immediately forwarded to webmaster for updation.However, in case of no change, a quarterly "Nil" report may be forwarded to Webmaster for information. The report received in prescribed format originating from Chief Commissioner Office will only be accepted for uploading in website.
  • Defaulters List- The Commissioner TAR, will forward the quarterly report of all Comissionerates, originating from CC Unit, in soft copies.
  • Archives- On recommendation of webmaster, relevant but old data like previous budget, old tariff, press note, miscellaneous information related to departmental officers must be archived after one month of uploading on website.
  • Clutter free home page- The home page shall be made clutter free by removing too many links from it.

8. Policy for Administration, Maintenance, Updation, Backup & Deletion on CBEC website

i) The Web Administrator is the overall in charge of the CBEC site. Any change in web-policy shall be approved by him.

ii) The Webmaster shall be responsible for overall supervision to ensure that authentic and updated information is available on the website.

iii) CBEC shall appoint a Content Administrator for the website. His name, designation, e-mail id and telephone number should be made available to the webmaster. Any change in name/designation must be immediately informed to the webmaster.

iv) The Content Administrator shall be responsible for timely forwarding of the information for uploading on the CBEC website and shall ensure that no information should be forwarded for uploading on private websites.

v) The Content Administrator shall clearly mention whether to place the information in the public domain or department domain. However, the information related to departmental officers such as transfers/postings, vacancies, training, scholarship/awards, Annual Performance Appraisal Reports, IPR Pendency, ACP, Bulletin of efficiency indicator, Supreme Court heard cases etc. shall not be made available to public.

vi) Content Administrator shall ensure that all the information forwarded by him should be in soft copies only i.e. e-mail, CD, DVD. The data should be provided preferably in doc format. Scanned documents and files in pdf format, jpg format etc. should be avoided.

vii) The Webmaster shall accept mail from concerned Content Administrator only and after satisfying himself about the origin and

authenticity of content shall forward such e-mail to uploading team for immediate uploading on website so that up-to-date information is available on the site.

viii) Webmaster shall forward all the feedback/complaints/grievances received through email from public to concerned department so that necessary action as required can be initiated.

ix) To reduce too many links cluttered on the home page of the website, all links to outside web sites shall be placed under the heading "Related Sites".

x) The data back up of E-mail received from the Content Administrators shall be kept up to two years.

xi) The data uploaded on the servers shall be logged. The backup of all three servers shall be maintained on a regular basis till two years.

xii) Once due date is over, tenders/vacancies/marquee/ will be removed from the site by the Webmaster, unless requested otherwise by Content Administrator.

xiii) In case of contents other than (xii) above, the Content Administrator shall suggest the time period for which the content will remain available on website while sending the contents if it is not possible, the same may be communicated to the webmaster in due course of time.

xiv) It is the responsibility of Content Administrator to keep a tab on information forwarded by him and at the end of every month, he shall inform the Webmaster to delete the redundant information.

xv) On recommendation of webmaster, relevant but old data shall be archived after one month of uploading on website.