Circulars Archive

E.g., 2017-18
E.g., 15/12/2018
E.g., 15/12/2018
Old Circulars
S.No. Circular No. Year Subject Date Details
1 03/2015-20 2015-16 Applicability of Para 5.10(d) of Handbook of Procedure, 2015-20 relating to third party exports under EPCG Scheme 02/09/2015 Download (182.81 KB) pdf
2 02/2015-20 2015-16 Clarification regarding clearance of goods after expiry of Nominated Agency Certificate. 12/06/2015 Download (65.11 KB) pdf
3 01/2015-20 2015-16 Supply of a `service` by units located in DTA to SEZ unit-ineligible for rewards under SEIS 11/06/2015 Download (185.33 KB) pdf
4 17(RE-2013)/2009-14 2013-14 Guidelines for processing of online IEC applications and IEC check list 30/01/2015 Download (271.38 KB) pdf
5 16(RE-2013)/2009-14 2013-14 Operationalisation of provisions of Para 5.11.2 of Hand Book of Procedure Vol.-1 (2009-14) [RE:2013] 19/01/2015 Download (599.3 KB) pdf
6 15(RE-2013)/2009-14 2013-14 Guidelines for Regional Authorities (RAs) to process Online IEC Applications 31/12/2014 Download (19.03 KB) pdf
7 14(RE-2013)/2009-14 2013-14 Keeping in abeyance the Notification No.93 dt. 29.09.2014. 10/12/2014 Download (718.38 KB) pdf
8 13(RE-2013)/2009-14 2013-14 Applicability of âÂÂActual User ConditionâÂÂ? for import of Maize (Corn) under TRQ. 24/02/2014 Download (12.87 KB) pdf
9 12(RE-2013)/2009-14 2013-14 Type Approval Certificate issuing agencies under Policy Condition number 7 and 9 of Chapter 87 of ITC(HS) 2012. 15/01/2014 Download (16.36 KB) pdf
10 11(RE-2013)/2009-14 2013-14 Application for grant of authorization for export of various chemicals in terms of Notification No. 56 dated 12.12.2013. 30/12/2013 Download (30.67 KB) pdf
11 10(RE-2013)/2009-14 2013-14 Enhancement in registered quantity for export of sugar. 12/11/2013 Download (11.45 KB) pdf
12 09(RE-2013)/2009-14 2013-14 Clarification on requirement of CENVAT declaration as per PN 35 dated 01.03.2011. 30/10/2013 Download (13.58 KB) pdf
13 08(RE-2013)/2009-14 2013-14 Procedure for closure of cases of default in Export Obligation under Public Notice No.22 dated 12.08.13 25/10/2013 Download (17.95 KB) pdf
14 07(RE-2013)/2009-14 2013-14 Operationalisation of provisions of Para 5.11.2 of Hand Book of Procedure Vol.-1 (2009-14) [RE: 2013] 23/10/2013 Download (31.28 KB) pdf
15 06(RE-2013)/2009-14 2013-14 Use of Importer-exporter Code Number allotted to them by the importers/exporters. 16/09/2013 Download (15.36 KB) pdf
16 05(RE-2013)/2009-14 2013-14 Norms for Spices under Advance Authorization. 14/08/2013 Download (11.84 KB) pdf
17 04(RE-2013)/2009-14 2013-14 Procedures relating to filing of application to obtain Status Recognition Certificate / Nominated Agency Certificate. 08/08/2013 Download (29.95 KB) pdf
18 03(RE-2013)/2009-14 2013-14 Withdrawal of Policy Circular No.30 dated 10.10.2005 on Importability of Alternative inputs allowed as per SION. 02/08/2013 Download (14.95 KB) pdf
19 02(RE-2013)/2009-14 2013-14 Validity of IEC for Export Oriented Unit (EOU) or units in Special Economic Zone/Electronics Hardware Technology Park(EHTP)/Software Technology Park(STP)/Bio-Technology Park(BTP) after de-bonding: Review of Policy Circular 26/ dated 11.8.2008. 26/07/2013 Download (15.62 KB) pdf
20 01(RE-2013)/2009-14 2013-14 Clarification on admissibility of deemed export benefits under Para 8.2F of FTP. 29/05/2013 Download (13.8 KB) pdf

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