News Flash
  • Notice dated 23.08.2023 for Customs Brokers Licensing Examination, 2024. Click here
  • Corrigendum dated 25-04-2023 to Recruitment against Sports Quota in the Central Tax & Customs Department Pune. Click here
  • Tentative vacancies of SSC CGLE-2022- reg Click here
  • Disposal of certain detained/seized goods lying in CWC Warehouse & Valuable Godown at T3, IGI Airport New Delhi. | Year Wise List of Warehouse
  • Final Integrated All India Seniority List of Administrative Officers of CGST & Central Excise including Directorates for the period 01.01.2019 to 31.12.2020 Click here
  • SSC CGLE 2021- Final verification of Options/ Preferences from selected candidates. Click here |Examiner | Inspector |po |TA |Annexure
  • SSC CGLE 2021- Final chance for exercising options for left-out candidates Click here
  • Result of Customs Brokers Licensing Written Examination, 2023 (held on 18.03.2023) Click here
  • Circular inviting applications for engaging the services of two retired departmental officers possessing excellent drafting skills in department correspondences, etc., on contractual basis for NACIN, Bengaluru. Click here |Corrigendum
  • Urgent review of cases of overstay while on deputation - regarding. Click here | Document
  • Bye-elections to 01 PC in the State of Punjab and 04 ACs in the States of Odisha, Uttar Pradesh, and Meghalaya, 2023-Instructions on Election Expenditure Monitoring-Regarding. Click here
  • Online filing of AEO-LO application [Circular No. 10/2023-Customs dated 11.04.2023]. Click here
  • AEO-LO Applicant User Guide. Click here
  • General Elections to the Legislative Assembly of Karnataka, 2023-Deployment of Expenditure Observers-Regarding. Click here
  • WCO Call for Papers from Customs officials on Academic/Policy Research. Click here
  • Filling up of vacancies on deputation basis in various benches of CESTAT, New Delhi -reg. Click here
  • General Election to the Legislative Assembly of Karnataka, 2023- Deployment of Expenditure Observers-reg. Click here
  • Filling up of vacancies on deputation basis in NACIN, ZC, Cochin. Click here
  • Circular for filling up the posts of Superintendent/Inspector on loan basis at the Office of Commissioner (Information Technology & Compliance Verification), CBIC, New Delhi- reg. Click here
  • SSC CGLE 2021- Calling Options/ Preferences from selected candidates. Cgst | Examiner |po |calling options
  • Attention CE&ST Tax payers: W.e.f 01.04.2023 ICEGATE will introduce Online Internet Banking channel for payment of CE & ST dues through ICEGATE e-Payment Gateway in addition to NEFT/RTGS. Please refer to Advisory No 14/2023 dated 30.03.23 at https://cbic-gst.gov.in under Home Page>ACES(CE&ST)>Advisories for ACES(CE&ST) Tax payers
  • Directorate General of Taxpayer Services, in association with NACIN invites you to a webinar on "e-Cash Ledger in Customs" on 31st March 2023, starting at 3:00 p.m. Please visit DGTS Mumbai YouTube Channel for live streaming. Click here
  • Annual Calendar of Departmental Examinations for the year 2023-24 Click here
  • Departmental Examination for confirmation of District Opium Officer/Superintendent in Central Bureau of Narcotics (CBN), Gwalior for the year 2022-23, Date of examination 27.03.2023” Click here
  • Notice calling for suggestions/feedback from stakeholders on the draft Circular for "Launch of Exchange Rate Automation Module" (ERAM) Click here
  • General Elections to Legislative Assemblies of Meghalaya, Nagaland, and Tripura, 2023 and bye-election to 01 AC in the state of Tamilnadu, 2023-Expenditure Observers third & last visit for submission of report iv-reg Click here
  • General Elections to Legislative Assembly of Karnataka, 2023-Briefing Meeting of Expenditure Observers-reg.pdf Click here
  • Circular for calling willingness from Officers in the grade of Principal Commissioner/ Commissioner, Additional Commissioner/ Joint Commissioner and Deputy Commissioner/ Assistant Commissioner for posting to New NACIN Campus at Palasamudram, near Bengaluru-reg. Click here
  • Draft Integrated All India Seniority List of Administrative Officers of Customs for the period 01.01.2019 to 31.12.2020 Click here
  • Filling up of the post of Administrative Officer in the Customs & Central Excise Settlement Commission, Principal Bench, Delhi - Regarding. Click here | Hindi
  • Departmental examination for Inspectors of Central Tax: Download letter for change of date in r/o Paper-III & IV on 24.03.2023 due to Public holiday (22.03.2023) Click here
  • Engagement of two numbers of consultants in the grade of Engineer (Electrical) and Engineer (Marine) (one each) on a contract basis at NACIN, Bengaluru in connection with the setting up of Marine Training Centre @ NACIN, Palasamudram- Reg Click here
  • Immediate Attention : Download letter regarding VIVA-VOCE in departmental examination for Inspectors issued by NACIN, ZC, Kanpur alongwith Board's letter. Click here | Board's Letter
View All

Circular No.  23/ 2006-Cus

 

F.No.450/96/2006-Cus. IV

Government of India

Ministry of Finance

Department of Revenue

{Central Board of Excise & Customs}

***

 

 New Delhi, dated the 25th August,2006

Subject:  Examination norms concerning import & export through courier mode-regarding-

***

The undersigned is directed to invite your kind attention towards the issues raised by Express Industry Council of India (EICI) on the difficulties being faced by them in clearances of courier consignments from export & import through courier mode. While the Board is considering suitable amendments in Courier Imports and Exports (Clearance) Regulations, 1998, EICI has informed about the divergent examination practices being followed at different Customs locations.

 

2.         Board has examined the issue. The automation project for clearance of courier consignment is under progress. Under the automated process the consignments would be identified for examination on the basis of 'risk analysis'. However, till such time automated system is installed, manual examination norms are necessary. Following examination norms are provided for import and export of Courier consignments,-

 

(a)   100% screening of import/ export consignments (documents and all types of cargo) required to be done through X-ray or other NII techniques. Wherever possible the facility of X-ray machines available with Customs could be used; otherwise the airlines or AAI's screening facility may be resorted to for such screening.   Further wherever feasible such screening by multi-agencies could be combined to reduce the time taken and avoid duplicity.

(b)  Physical examination of export documents (covered by customs declarations CBEx-I and CSB-I), gifts, samples and export goods (covered by customs declarations CBEx-II, CSB-II,) limited upto a maximum of 10%of the total courier consignments or specific intelligence. The consignments so selected to be examined 100%.

(c)   Physical examination of import documents (covered under customs declarations CBE-III, CBE-VIII), gifts, samples (covered under customs declarations CBE-IV, CBE-IX) and dutiable goods (covered under customs declarations CBE-V, CBE-X) limited upto a maximum of 10% of the total courier consignments. The consignments so selected to be examined 100%.

(d)  Selection of consignments for (b) & (c) above would be based on the various parameters such as nature of goods, value, weight, status of importer etc.

(e)   However the Commissioner of Customs in respective port can exercise the discretion of random examination of goods, on specific parameter such as country of import/export, nature of goods as presently provided in the present EDI System.

 

3.            Notwithstanding anything contained above, any consignment can be examined by the Customs (even upto 100% examination), if there is any specific intelligence or there is doubt during X-ray in respect of the said consignment.

 

4.            These instructions may be brought to the notice of all concerned by way of issuance of suitable Standing Orders.

 

5.            Difficulties, if any in implementation of these instructions, may be brought to the notice of the Board. Kindly acknowledge receipt of this Circular.