News Flash
  • Post Graduate Diploma in Commercial Laws (PGDCL) conducted by NLSIU, Bengaluru for Group- "A" officers of CBIC from 03.02.2020-19.02.2020 at NACIN, Faridabad. - Click here
  • OM dated 20.01.2020 regarding corrections in the integrated All India Seniority List (AISL) of Superintendents of Central Excise for the period 01.01.1998 to 31.12.2006. - Click here
  • The official Website of www.nacinchandigarh.gov.in of NACIN, Zonal Campus, Chandigarh was launched by Sh. Devendra singh, Principal Director General, NACIN, Faridabad on 18th January,2020 in the presence of Sh. Anil Kumar Gupta, Principal Additional Director General and other officers of the Department.
  • One-Day Course on 'Vigilance Matters' for Group 'A' and 'B' Officers of CBIC (Inquiry Officer/ Presenting Officer/ Disciplinary Authority) on 27th January, 2020 at NACIN, Faridabad - Click here
  • CGST Rules, 2017 as amended up to 01.01.2020 have been uploaded
  • Two-days ' training on Audit in GST ' from 23rd to 24th January, 2020 at NACIN, Faridabad for Group A and B officers of CBIC. - Click here
  • Notification issued to appoint Revisional Authority under CGST Act, 2017
  • Vacancy circular for preparation of panel Source selection of superintendent/Inspector on deputation basis in DGAP(Directorate General of Anti-profiteering)
  • Notification issued to extend the one-time amnesty scheme to file all FORM GSTR-1 from July 2017 to November, 2019 till 17th January, 2020.
  • General Elections to the Legislative Assembly of NCT of Delhi, 2020 - Briefing meeting of Expenditure Observers - Reg - Click here
  • Circular regarding Levy and Collection of SWS in cash issued. For details refer to Circular No. 02/2020 dated 10.01.2020 - Click here
  • Judgment dated 06.12.2019 passed by Hon'ble Supreme Court in Civil Appeal No. 9237/2019 in the case of M/s Unicorn Industries v. Union of India - Click here
  • General Elections to the Legislative Assembly of NCT of Delhi, 2020- Briefing meeting of Expenditure Observers - Regarding - Click here
  • Compilation and Dissemination of favourable orders passed by the Hon'ble Courts pertaining to GST - Click here
  • Last date of filing declarations in Sabka Vishwas Legacy Dispute Resolution Scheme is extended to 15th January 2020
  • Notifications and order issued for implementation decisions of 38th GST Council Meeting
  • Instruction issued to all Central Tax Zones for Constitution of Grievance Redressal Committees on GST related issues.
  • Circular on Standard Operating Procedure to be followed in case of non-filers of returns issued.
  • Notification extending the due date for furnishing FORM GSTR-3B for November, 2019 from 20.12.2019 to 23.12.2029 issued
  • Generation and quoting of Document Identification Number (DIN) on any communication issued by the officers of the Central Board of Indirect Taxes and Customs (CBIC) to tax payers and other concerned persons. http://cbic.gov.in/htdocs-cbec/gst/cgst-circ-idx-2017.
  • One-Day Course on "Gender Sensitization" for Group 'A' and 'B' Officers of CBIC on 10th January, 2020 at NACIN, Faridabad - Click here
  • Notification issued on Departmental Examination for promotion of Tax Assistants to the grade of Executive Assistants of Customs and Central Taxes to be held in the month of March 2020. It also contains the Schedule, Syllabus and Instructions for Examination along with the format (in Annexure II) for requesting for Question Papers. The Notification can be viewed through this link -Click here
  • Immediate Attention: Registration and Requisition Letter issued for Next Dept. Exam. of Inspectors to be held from 04.02.2020 to 07.02.2020. Please download the same from www.nacenkanpur.gov.in.
  • CGST Rules, 2017 as amended up to 14.11.2019 have been uploaded.
  • Result of examination for gst practitioners held on 12.12.2019 - Click here
  • Temporary Diversion of 7 posts of Pr. Commissioner/Pr. ADG and Commissioner/ADG of CBIC for drawal of pay and allowances - Click here
  • Notifications issued for implementation of provisions related to e-invoice and QR Code for a class of taxpayers.
  • Swachhta Action Plan (SAP) 2020-21 - Click here
  • Notifications issued to extend the due date for various FORMs for taxpayers of Jammu and Kashmir.
  • RRs for the post of Superintendent of Central Excise and Superintendent of Customs (Preventive) - Training clause regarding. - Click here
  • Presidential Award - Extension of date for submission of applications. - Click here
  • Mandatory Training for promotion to the post of Superintendent which will be conducted by NACIN, ZC, Hyderabad from 09.12.2019 to 20.12.2019 Document 1Document 2
  • Circular No. 107/26/2019 dated 18.07.2019withdrawn ab-initio.
  • Revised Guidelines for setting up/ refurbishing of Departmental Guest Houses and Rules of Allotment for Guest Houses
  • Applications invited for filling up vacancy positions of Staff/Officers on Loan Basis in DG Systems & Data Management, Bengaluru Zonal Unit.
  • Prospective Training Report to be conducted by NACIN and its Zonal Campuses for the month of December, 2019.
View all

Forms

Forms Description
Form-1(242 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form-2(219 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form-3(219 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form-4(179 KB) Indirect Tax Dispute Resolution Scheme Rules,2016
Form of application(28KB) Settlement Commission - Form of application for settlement of a case under section 32E
GAR 7 Challan
(Front(619KB)  || Reverse(16KB))
G.A.R.-7 Proforma for Central Excise Tax Payments (Receipt & Payment Rules 26)
FORM A-1(138KB) New Central Excise Registration form. To fill this form Please see Instruction-1 and Instruction-2
FORM A-2(19KB) Application form for central excise registration of powerloom weavers / hand processors / Dealers of Yarns and Fabrics/ manufacturers of ready-made Garments
FORM A-3(36KB) Application form for central excise registration of manufacturers of hand rolled cheroots of tobacco falling under sub-heading no. 2402.00 of central excise tariff act, 1985.
FORM RC(11KB) Central Excise Registration Certificate
Surrender of FORM RC(5KB) Surrender of Registration Certificate
Declaration FORM(13KB) Declaration FORM
FORM(17KB) for New ECC No. Format for application for obtaining new excise control code number
FORM(6KB) Form for Allotment of New Excise Control Code Number
FORM B-2(14KB) General Bond (Surety/Security)
PLA(7KB) Personal Ledger Account
Pass out document(12KB) For removal of Liquid gases
Monthly return for CENVAT(14KB) Proforma for monthly return under rule 7 of the CENVAT Credit Rules, 2001
FORM AC-1(6KB) Account of Removals from FTZ, EOU and SEZ to Domestic Tariff Area
FORM E.R.- 1 (75KB) Monthly return for production and removal of goods and other relevant particulars and CENVAT credit
FORM E.R.-2(76KB) Monthly Return for hundred percent EOUs in respect of goods manufactured, goods cleared and receipt of inputs and capital goods
FORM E.R. - 3(70KB) Quarterly return for production and removal of goods and other relevant particulars and CENVAT credit
FORM E.R. - 4(50KB) Annual financial information statement
FORM E.R. - 5(17KB) CENVAT - Annual return of information relating to principal inputs
FORM E.R. - 6(27KB) CENVAT - Monthly return of information relating to principal inputs
Form ER - 7(32KB) Annual Installed Capacity Statement
Form E.R.- 8(92KB) Simplified form for quarterly return  of excisable goods cleared @ 1% duty
Qtrly Return Form(54KB) Quarterly Return for the Registered Dealers (Under Rule 7 of the CENVAT Credit Rules, 2002)
FORM A.R.E.-1(14KB) Application for removal of excisable goods for export by air/sea/post/land
FORM UT-1(8KB) Letter of undertaking for removal-for export of excisable goods without payment of duty
FORM B-1(11KB) General bond with surety/security for removal for export of excisable goods without payment of duty 
FORM CT-1(37KB) Certificate for procurement of excisable goods for export without payment of duty
FORM CT-1(94KB) Certificate for procurement of excisable goods for export without payment of duty from EOU
Proforma for B-1 Bond(7KB) Proforma of Running Bond Account in respect of  B-1 Bond
Statement(14KB) Statement regarding Export of excisable goods without duty
Return(9KB) Return for manufacturers following simplified Export procedure
Invoice(73KB) Invoice for goods transmitted to Nepal under Central Excise Seal ( Also see Notification No. 20/2004-C.E. (N.T.), dated 06-09-2004)
Invoice(28KB) Invoice for goods transmitted to Nepal or Bhutan under Central Excise Seal ( Also see Notification No. 45/2001-C.E. (N.T.), dated 26-06-2001)
Bank Certificate(6KB) Bank Certificate for bills covering exports to Nepal / Bhutan
FORM A.R.E.-2(53KB) Combined application for removal of goods for export under claim for rebate of duty
Rebate Form(8KB) Form of declaration for availing benefit of rebate of Central Excise Duty paid on export of goods
FORM A.R.E.-3(9KB) Application for removal of goods from a factory or a warehouse to another warehouse
FORM B-3(8KB) General Bond (security)
Proforma of B-3 Bond(6KB) Proforma of Running Bond Account in respect of  B-3 Bond
FORM C.T.-2(11KB) Certificate for procurement of excisable goods under Procedure for Export Warehousing
FORM C.T.-3(14KB) Certificate for removal of excisable goods under bond
FORM A.S.P. II(6KB) (Appendix-I) Application for permission to avail of the special procedure relating to stainless steel pattis/pattas or aluminium circles
Appendix-II(15KB) Removal of stainless steel patties/pattas under special procedure
ASP I(8KB) Application for permission to avail of the special procedure relating to embroidery
Production register(10KB) Production register to be maintained by the manufacturer of embroidery working under special procedure
FORM No. E.A. - I(9KB) Form of Appeal to the Commissioner (Appeals) under section 35 of the Act
FORM No. E.A.- 2(8KB) Form of Application to the Commissioner (Appeals) under sub-section (4) of section 35E of the Act
FORM No. E.A.- 3(169KB) Form of Appeal to Appellate Tribunal under sub-section (1) of section 35B of the Act
FORM No. E.A.- 4(226KB) Form of Memorandum of Cross-Objections to the Appellate Tribunal under sub-section (4) of section 35B of the Act
FORM No. E.A.- 5(217KB) Form of appeal or application to Appellate Tribunal under sub- section (2) of section 35B or under sub-section (1) of section 35E of the Act
FORM No. E.A.- 6(9KB) Form of Application to the High Court under sub-section (1) of section 35H of the Act
FORM No. E.A.- 7(10KB) Form of Memorandum of Cross-Objections under sub-section (3) of section 35H of the Act
FORM No. E.A.- 8(13KB) Form of revision application to the Central Government under section 35EE of the Act
FORM AAR (CE-I)(40KB) Form of application for seeking Advance Ruling under section 23C of the Central Excise Act,1944
Form A(25KB) Application for refund of CENVAT credit under rule 5 of the CENVAT Credit Rules, 2004
Proforma(23KB) Proforma of Challan and Textile Quaterly Statement Form
Application Form(12KB) Application to avail the facility of filing excise returns electronically
Application Form(18KB) Application for Compounding of Offence
Application Form(21KB) Application for permission to avail of the special procedure relating to pan masala and pan masala containing tobacco (Gutkha) (Appendix - I ) and Intimation of payment of duty (Appendix - II)
Form- A(36KB) Quarterly return for production and removal of goods under area based exemption