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
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Who We Are

Central Board of Indirect Taxes and Customs

          Central Board of Indirect Taxes and Customs (erstwhile Central Board of Excise & Customs) is a part of the Department of Revenue under the Ministry of Finance, Government of India. It deals with the tasks of formulation of policy concerning levy and collection of Customs, Central Excise duties, Central Goods & Services Tax and IGST, prevention of smuggling and administration of matters relating to Customs, Central Excise, Central Goods & Services Tax, IGST and Narcotics to the extent under CBIC's purview. The Board is the administrative authority for its subordinate organizations, including Custom Houses, Central Excise and Central GST Commissionerates and the Central Revenues Control Laboratory.

Department of Expenditure
Department of Economic Affairs
Department of Financial Services
Department of Investment and Public Asset Management