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  The National Single Window System has access to over 100 Central level approvals and State Single Window Systems of 14 States/ UTS with one user id andpassword. (www.nsws.gov.in)".
  KIND ATTENTION: CENTRAL EXCISE TAXPAYERS : 31st MARCH 2022 IS THE DUE DATE FOR PAYMENT OF CENTRAL EXCISE DUTY FOR THE MONTH OF MARCH 2022    
  Standard Operating Procedure (SOP) for Scrutiny of returns for FY 2017-18 and 2018-19.    
  Seeks to amend Circular No. 31/05/2018-GST, dated 9th February, 2018    
  Appointment of Common Adjudicating authority for adjudicating the show cause notices issued by DGGI.    
  KIND ATTENTION - Central Excise Taxpayers (Petroleum Sector & Tobacco Units) New Account Head Code Allotted for AIDC Payment & New Tariff Headings introduced under Chapter 24    
  ATTENTION - Due to scheduled maintenance activities, services relating to Central Excise/Service Tax will not be available from 20:00 Hrs on 21/01/2022 to 10:00 Hrs on 22/01/2022 and from 20:00 Hrs on 22/01/2022 to 10:00 Hours on 23/01/2022. Taxpayers are advised to plan their activities accordingly.    
  Appeal functionalities for issue of common appeal order after bunching of appeals and issue of appeal order after remand instruction order issued by Court / Tribunal are available in CBIC-GST application for the officers. Advisory No. 03/2022 dated 10.01.2022 and related user manuals are available in Antarang portal.    
  Appeal functionality for upload of Appeal in form APL-01 filed by taxpayer against Demand order / DRC-07 received offline is available in CBIC-GST application for the officers. Advisory No. 04/2022 dated 10.01.2022 and user manual are available in Antarang portal.    
  Guidelines for recovery under section 79 for cases covered under explanation to Section75(12) of the CGST Act, 2017.    
  Functionalities for uploading appeal filed by Taxpayer for GST cases before High Court / Supreme Court and uploading Cross-objections filed by Taxpayer against appeal before Appellate Tribunal for GST cases are available in CBIC-GST application for the officers. Advisory No. 02/2022 dated 03.01.2022 and related user manuals are available in Antarang portal.    
  Functionality for issue of APL-04 – Summary of the Demand for orders issued by Tribunal / Court are available in CBIC-GST application for the officers. Advisory No. 01/2022 dated 03.01.2022 and user manual are available in Antarang portal.    
  Mechanism for filing of refund claim by the taxpayers registered in erstwhile Union Territory of Daman & Diu for period prior to merger with U.T. of Dadra & Nagar Haveli    
  Guidelines for Management and Administration of Consumer Welfare Fund provided to Board under rule 97(7A) of the CGST Rules, 2017    
  Functionalities for Revision process (Section 108 of CGST Act) of Demand Orders (DRC-07) issued for GST cases are available in CBIC-GST application for the officers. Advisory No. 14/2021 dated 28.12.2021 and related user manuals are available in Antarang portal.    
  Seeks to make amendments (Tenth Amendment, 2021) to the CGST Rules, 2017.    
  Tax Payers are requested to give there valuable feedback based on the response/resolution provided by the CBIC Mitra Helpdesk, against respective issue/ticket raised.    
  Order of rectification (FORM GST DRC-08) functionality is rolled out and will be available on Antarang Portal.    
  Functionalities for review / examination of Appellate Tribunal / High Court / Supreme Court orders issued for GST cases and filing of Departmental appeal are available in CBIC-GST application for the officers. Advisories No. 11/2021 dated 01.12.2021 and 12/2021 dated 13.12.2021 and related user manuals are available in Antarang portal.    
  Notification issued to make Ninth Amendment (2021) to CGST Rules    
  Circular on Clarification on refund related issues    
  Clarification in respect of applicability of Dynamic Quick Response (QR) Code on B2C invoices and compliance of notification 14/2020- Central Tax dated 21st March, 2020    
  Guidelines for disallowing debit of electronic credit ledger under Rule 86A of the CGST Rules, 2017    
  Notification issued to make Eighth Amendment (2021) to CGST Rules    
  Circular on refund of tax under section 77(1) of the CGST Act and section 19(1) of the IGST Act    
  The proposed CBIC-ACES-GST DR Drill during 24-26 September 2021 stands postponed. Future date will be informed later.    
  Clarification regarding extension of time limit to apply for revocation of cancellation of registration issued
  Advisory No.01/2021 dated 20.07.2021 - Manual Upload of Appeal filed by Taxpayer in form APL-05 before Tribunal, Examination of APL-05 by Tax Department and Filing of Memorandum of Cross-Objections in form APL-06 by Tax Department
  Advisory No. 05/2021 dated 20.07.2021 - Review of Appeal Orders issued by First Appellate Authority and filing of Appeal in form APL-07 by Tax Department before Tribunal    
  Advisory No. 06/2021 dated 20.07.2021 - Manual Upload of Appeal Orders issued by First Appellate Authority offline    
  Advisory No. 07/2021 dated 20.07.2021 - Manual Upload of State / Union Territory GST Orders and Review of State / Union Territory GST Orders    
  Circular issued on Clarification regarding extension of limitation under GST Law in terms of Hon’ble Supreme Court’s Order dated 27.04.2021    
  DGS, Bengaluru has issued Addendum (dated 07.07.2021) to Advisory No.1-2018 dated 26.10.2018 on FORM GST DRC-07    
  Notification issued to for waiver of penalty payable for non-compliance of the provisions of notification No.14/2020 – Central Tax till 30.09.2021    
  ATTENTION: CE & ST Taxpayers. Some e-Payments of CE/ ST made through NEFT/RTGS, during 11th-21st April 2021, under ICEGATE e-Payment have Failed. The issue was resolved on 22nd April. You are advised to verify the status of your e-payment and take necessary action in case of failure.    
  DG Systems - Bengaluru has issued Advisory No.04/2021 dated 26.04.2021 on rollout of ‘Personal Hearing proceedings’ functionality.    
  Advisory No.03/2021 dated 06.04.2021 issued by DGS, Bengaluru on functionalities ‘Issuance of show cause notice for erroneous refunds on the basis of Review Order(Order-in-Review)’ and ‘Call Book : Transfer of DRC-01/SCN in to and out of Call Book’ is released.    
  Advisory No. 02/2021 dated 03/03/2021 by DGS Bangalore for tracking of Legacy Arrears using DRC 07A and DRC 08A is released.    
  Notification issued to make Ninth Amendment (2021) to CGST Rules       Circular on Clarification on refund related issues    
  CENTRAL EXCISE - PETROLEUM SECTOR-TAXPAYERS: 1). Kindly Clear Cache memory, Temporary Files, History and Do Fresh Login and THEN START efiling of CE Return ER1 filing activity". 2). CE ER1 Return Excel utility (February 2018 onwards: Version-1) updated with changes made upto February 2021 is now available for download.    
  Advertisement Calling for Constitution of Regular Panel of Senior/Junior Standing Counsels for Handling Cases of Indirect Taxation of CBIC Before the Jharkhand High Court, Ranchi    
  Advisory No.03/2021 dated 02.03.2021 issued by DGS Bengaluru on View E- way bill Blocking/Unblocking History Functionality    
  Advisory No.13/2020 dated 27.11.2020 issued by DGS, Bengaluru on Unblocking of E-way Bill Phase II Functionality.    
  Advisory No.12/2020 dated 24.11.2020 issued by DGS, Bengaluru on Appeal Functionality i.e. Issue of Appeal Number for Departmental appeal (APL-03).    
  CGST Rules, 2017 as amended up to 10.11.2020 have been uploaded.    
  Sabka Vishwas (Legacy Dispute Resolution) Scheme (SVLDRS) has been extended till 31st December, 2020 only for the tax payers from Union Territory (UT) of Jammu & Kashmir and UT of Ladakh. For more details or filing application click here    
  Notifications issued to implement the decisions of 42nd GST Council Meeting.    
  Press Release on Annual Return (GSTR-9) and Reconciliation Statement (GSTR 9C) for FY 2018-19 issued.    
  Advisory No.10/2020 dated 24.09.2020 issued by DGS, Bengaluru on Appeal Functionalities i.e. Rectification of Appeal Orders by Appellate Authority.    
  CCGST Rules , 2017 as amended up to 15.10.2020 have been uploaded    
  Notifications issued to implement the decisions of 42nd GST Council Meeting.    
  Press Release on Annual Return (GSTR-9) and Reconciliation Statement (GSTR 9C) for FY 2018-19 issued.    
  Advisory No.10/2020 dated 24.09.2020 issued by DGS, Bengaluru on Appeal Functionalities i.e. Rectification of Appeal Orders by Appellate Authority.    
  Advisory No.09/2020 dated 24.09.2020 issued by DGS, Bengaluru on Review Functionalities i.e. Review of Adjudication Orders (Demand and Refund Orders) and Filing of Departmental appeal (APL-03).    
  Circular clarifying issues relating to application of sub-rule (4) of rule 36 of the CGST Rules, 2017, cumulatively for the months of February, 2020 to August, 2020 issued.    
  Notifications issued amending notification no. 41/2020-Central Tax and notification no. 13/2020-Central Tax.    
  Corrigenda to Notification No. 67/2020 - Central Tax and Notification No. 68/2020 - Central Tax issued.
  CGST Rules , 2017 as amended up to 20.08.2020 have been uploaded
  Updated List of Nodal officers for IT Grievance Redressal Committee.
  Notifications for bringing into force various provisions of the Finance (No. 2) Act, 2019; notifying the system understandable schema for e-invoices; and amendments to the J&K transition plan issued.
  Notifications and order issued for implementation decisions of 38th GST Council Meeting.
  SVLDRS payment must be made only using the system-drafted, non-editable SVLDRS challan. Taxpayers may generate it by clicking on 'make payment' at the bottom of Form 3. This challan can also be found later in 'Track Challan' option.
  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 23.12.2019 issued.
  Notifications issued for implementation of provisions related to e-invoice and QR Code for a class of taxpayers.
  Notifications issued to extend the due date for various FORMs for taxpayers of Jammu and Kashmir.
  Circular No. 107/26/2019 dated 18.07.2019 withdrawn ab-initio
  Removal of Difficulties Order issued to implement the decision of 37th GST Council regarding GST Appellate Tribunal.


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