Section
Section Title
  Preamble
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Duties specified in the [The first schedule and the second schedule]. View Judgements
  4 Valuation of excisable goods for purposes of charging of duty. View Judgements
  4A Valuation of excisable goods with reference to retail sale price. View Judgements
  5 Remission of duty on goods found deficient in quantity. View Judgements
  5A Power to grant exemption from duty of excise. View Judgements
  6 Registration of certain persons. View Judgements
  7 Repealed View Judgements
  8 Restriction on possession of excisable goods. View Judgements
  9 Offences and penalties View Judgements
  9A Certain offences to be non-cognizable. View Judgements
  9AA Offences by companies. View Judgements
  9B Power of court to publish name, place of business, etc., View Judgements
  9C Presumption of culpable mental state. View Judgements
  9D Relevancy of statements under certain circumstances. View Judgements
  9E Application of section 562 of the code of criminal procedure, 1998. View Judgements
  10 Power to courts to order forfeiture. View Judgements
  11 Recovery of sums due to Government. View Judgements
  11A Recovery of duties not levied or not paid or short-levied. View Judgements
  11AA Interest on delayed payment of duty. View Judgements
  11AB Interest on delayed payment of duty. View Judgements
  11AC Penalty for short-levy or non-levy of duty in certain cases. View Judgements
  11B Claim for refund of duty. View Judgements
  11BB Interest on delayed refunds. View Judgements
  11C Power not to recover duty of excise not levied for short-levied. View Judgements
  11D Duties of excise collected form the buyer to be deposited. View Judgements
  12 Application of the provisions of [Act No.52 of 1962] to central excises. View Judgements
  12A Price of goods to indicate the amount of duty paid thereon. View Judgements
  12B Presumption that the incidence of duty has been passed on the buyer. View Judgements
  12C Consumer welfare fund. View Judgements
  12D Utilisation of the fund. View Judgements
  12E Power of central excise officers. View Judgements
  13 Power of Arrest View Judgements
  14 Power to summon persons to give evidence and produce documents. View Judgements
  14A Special audit in certain cases. View Judgements
  14AA Special audit in cases where credit of duty availed or utilised is not. View Judgements
  15 Officers required to assist central excise officers. View Judgements
  16 Owners or occupiers of land to report manufacture of contraband excise. View Judgements
  17 Punishment for connivance at offences. View Judgements
  18 Searches and Arrests how to be made. View Judgements
  19 Disposal of persons arrested. View Judgements
  20 Procedure to be followed by officer-in-charge of police station. View Judgements
  21 Inquiry how to be made by central excise officers against arrested. View Judgements
  22 Vexatious search, seizure, etc., by Central excise officers. View Judgements
  23 Failure of Central excise officer in duty. View Judgements
  24 Penalties for carrying excisable goods in certain vessels. View Judgements
  25 Exceptions. View Judgements
  26 Power of stoppage, search and arrest. View Judgements
  27 Penalties for resisting officer. View Judgements
  28 Confiscation of vessel and cargo. View Judgements
  29 Jurisdiction. View Judgements
  30 Power to exempt from operation of this chapter. View Judgements
  31 Definitions - In this chapter, unless the context otherwise requires. View Judgements
  32 Customs and Central excise settlement commission. View Judgements
  32A Jurisdiction and Powers of settlement commission. View Judgements
  32B Vice-Chairman to Acct as Chairman or to Discharge his functions. View Judgements
  32C Power of Chairman to transfer cases from one bench to another. View Judgements
  32D Decision to be by Majority. View Judgements
  32E Application for settlement of cases. View Judgements
  32F Procedure on receipt of an application under section 32E. View Judgements
  32G Power of settlement commission to order provisional attachment. View Judgements
  32H Power of settlement commission to reopen completed proceedings. View Judgements
  32-I Powers and Procedure of settlement commissions. View Judgements
  32J Inspection, etc., of reports View Judgements
  32K Power of settlement commission to grant immunity from prosecution. View Judgements
  32L Power of settlement commission to send a case back to the Central excise. View Judgements
  32M Order of settlement to be conclusive. View Judgements
  32N Recovery of sums due under order of settlement. View Judgements
  32-O Bar on subsequent application for settlement in certain cases. View Judgements
  32P Proceedings before settlement commission to be judicial proceedings. View Judgements
  33 Power of Adjudication. View Judgements
  34 Option to pay fine in lieu of confiscation. View Judgements
  34A Confiscation or penalty not to interfere with other punishments. View Judgements
  35 Appeals to [Commissioner (Appeals)]. View Judgements
  35A Procedure in appeals. View Judgements
  35B Appeals to the appellate tribunal. View Judgements
  35C Orders of appellate tribunal. View Judgements
  35D Procedure of appellate tribunal. View Judgements
  35E Powers of board or [Commissioner of Central Excise] to pass certain. View Judgements
  35EA Powers of revision of board or [Commissioner of Central Excise] in certain. View Judgements
  35EE Revision by Central Government. View Judgements
  35F Deposit, Pending Appeal, of duty demanded or penalty levied. View Judgements
  35G Statement of case to High Court. View Judgements
  35H Statement of case to Supreme Court in certain cases. View Judgements
  35-I Power of High Court or Supreme Court to require statement to be amendment. View Judgements
  35J Case before High Court to be heard by not less than two Judges. View Judgements
  35K Decision of High Court or Supreme Court on the case stated. View Judgements
  35L Appeals to the Supreme Court. View Judgements
  35M Hearing before Supreme Court. View Judgements
  35N Sums due to be paid notwithstanding reference, etc. View Judgements
  35-O Exclusion of time taken for copy. View Judgements
  35P Transfer of certain pending proceedings and transitional provisions. View Judgements
  35Q Appearance by authorised representative. View Judgements
  36 Definitions. View Judgements
  36A Presumption as to documents in certain cases. View Judgements
  36B Admissibility of micro films, facsimile copies of documents and compute. View Judgements
  37 Power of Central Government to make rules. View Judgements
  37A Delegation of powers. View Judgements
  37B Instructions to Central Excise officers. View Judgements
  37C Service of decisions, orders, summons, etc. View Judgements
  37D Rounding off of duty, etc. View Judgements
  38 Publication of rules and notifications and laying of rules. View Judgements
  39 Repeal of enactments. View Judgements
  40 Protection of Action taken under the Act. View Judgements

SCHEDULES          
  Schedule I SCHEDULE I View Judgements
  Schedule II SCHEDULE II View Judgements
  Schedule III SCHEDULE III View Judgements



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