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INSTRUCTIONS

F.No.296/236/2014-CX.9 (Pt.II)

Government of India

Ministry of Finance

Department of Revenue

Central Board of Excise & Customs

 

New Delhi, dated 17th September, 2015

 

To,

The Chief Commissioners/Directors General (All including LTU),

Joint Secretaries/Commissioners, CBEC (All)

The Principal Commissioners/Commissioners of Central Excise/Service Tax/Customs (All including LTU)

Commissioners/ADGs-DDM/Logistics/Legal Affairs/Publicity & Public Relations

 

Madam/Sir,

 

Subject: Building of a comprehensive MIS in CBEC - Instructions

 

  • 1.         Reference is invited to the Order No. 01/Ad. IV/2015 dated 31st July, 2015 issued from F. No. 11013/18/2015-Ad.IV regarding renaming of DG Service Tax as Directorate General of Goods and Service Tax (DG GST) w.e.f. 01/08/2015.

                Reference is also invited to the Order No. 3/Ad. IV/2015 dated 13th August, 2015 issued from F. No. 11013/21/2015-Ad.IV regarding renaming of DG Inspection (Customs & Central Excise) as Directorate General of Performance Management (Customs, Central Excise & Service Tax) (DGPM, in short).

                Further, vide Order No. 2/Ad. IV/2015 dated 27th August, 2015 issued from F. No. 11013/20/2015-Ad.IV, the office of CC, TAR has been renamed as the Directorate General of Tax Payer Services, and the functions and responsibilities of erstwhile CC, TAR has been assigned to the erstwhile DG Inspection (Customs & Central Excise) now renamed as the DGPM.

  • 2.         In view of the aforesaid changes, the Central MIS Committee is being reconstituted as under:-

    (i).               Member (Central Excise), CBEC – Chairperson

    (ii).               DGRI, DGCEI, DG Audit, DG (Systems), DGPM, JS (TRU-II), Principal Commissioner (Logistics), Commissioner (Coord.), Commissioner (DDM), Commissioner (Legal), Commissioner (Valuation), and OSD (CX.9) – Members

    (iii).               Sh. Akhil Kumar Khatri, Commissioner (Audit-II), Meerut – Member Secretary

  • 3.         Presently, the MPRs are structured in six Parts. However, there are certain Parts under which the MPRs are assigned to more than one Functional Owners. For example, under Part-II, DGCEI is the Functional Owner in respect of the MPRs relating to Central Excise and Service Tax, and DGRI is the Functional Owner in respect of the MPRs relating to Customs. Similarly, under Part-IV, some of the MPRs are assigned to erstwhile DG Inspection, some others are assigned to erstwhile DGST and yet some others to Directorate of Valuation.

     In view of the aforesaid renaming/reorganization of certain Directorates, and with a view to ensure that every Part of the MPR is assigned to a single Functional Owner, the MPRs are being restructured as under:-

Sl Name of the Part Functional Area Functional Owner
(i)                   Part-I Revenue JS, TRU-II and DDM
(joint ownership)
(ii)                 Part-II Anti-smuggling DGRI
(iii)               Part-III Anti-evasion DGCEI
(iv)                Part-IV Audit DG Audit
(v)                  Part-V Adjudication, Provisional Assessment, Refund etc. DGPM
(vi)                Part-VI Valuation DOV
(vii)              Part-VII Legal DLA
(viii)            Part-VIII Arrears DGPM
  • 4.         Further, in view of the aforesaid renaming/reorganization of certain Directorates, some of the MPRs are also being renamed as under:-
Old Part No Old MPR name New Part No New MPR name
Part-I DDM-CE-1 to DDM-CE-5
DDM-CUS-1 to DDM-CUS-5
DDM-ST-1 to DDM-ST-5
Part-I No change
Part-II DRI-CUS-1 to DRI-CUS-11 Part-II No change.
Part-II CEI-CE-1 to CEI-CE-9
CEI-ST-1 to CEI-ST-7
Part-III No change in name. Only in Part no.
Part-III DGA-CE-1 to DGA-CE-4
DGA-CUS-1
DGA-ST-1 to DGA-ST-2
PAC-CE-1, PAC-CUS-1, PAC-ST-1
Part-IV No change in name. Only in Part no.
Part-IV DGI-CE-1 to DGI-CE-7,
DGI-CUS-1 to DGI-CUS-12,
DGI-ST-1 to DGI-ST-10
Part-V DPM-CE-1 to DPM-CE-7,
DPM-CUS-1 to DPM-CUS-12,
DPM-ST-1 to DPM-ST-10
Part-IV DOV-CUS-1 and DOV-CUS-2 Part-VI No change in name. Only in Part no.
Part-V DLA-CE-1 to DLA-CE-6
DLA-CUS-1 to DLA-CUS-6
DLA-ST-1 to DLA-ST-6
Part-VII No change in name. Only in Part no.
Part-VI TAR-CE-1A to TAR-CE-1F,
TAR-CUS-1A to TAR-CUS-1F, TAR-ST-1A to TAR-ST-1F
Part-VIII TAR-CE-1 to TAR-CE-6,
TAR-CUS-1 to TAR-CUS-6,
TAR-ST-1 to TAR-ST-6

Although name and/or Part no. of some of the MPRs are being changed as above, there is no change in the formats, and they would continue to bear the same version number as at present. The aforesaid change would come into force with effect from 1st October, 2015 .

  • 5.         All the concerned Functional Owners are requested to take immediate necessary action, in consultation with the Commissioner, DDM, for carrying out necessary modifications in the web-based utility in accordance with the aforesaid changes.
  • 6.         This issues with the approval of the Board.

 

 

(Surender Singh)

US, CX.9, CBEC

(Tel: 011 2309 2413)

Copy to the Webmaster, CBEC for publication on the CBEC web-site under "“Departmental Officers"” - “"Management Information System (MIS) for CBEC”."