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GOVERNMENT OF INDIA
MINISTRY OF PETROLEUM AND NATURAL GAS
LOK SABHA
UNSTARRED QUESTION NO: 23
ANSWERED ON:  19.07.2021
Taxes on Petroleum Products
M. K. Raghavan
Vijay Kumar
Hanuman Beniwal
Mala Roy
Uttam Kumar Nalamada Reddy
Su Thirunavukkarasar
Ravneet Singh
S.R. Parthiban
S. Jothimani
Achyutananda Samanta
Will the Minister of



PETROLEUM AND NATURAL GAS be pleased to state:-


(a) the price of petrol, diesel, LPG and other fuels in all the States/UTs during each week since
2019, along with the amount of price that is comprised of Central and State duties in each State,
State-wise especially in Telangana including the taxes being levied by the Government on
various petroleum products in the country;
(b) the details of the number of times the petrol/ diesel prices have been increased in the last two
years along with the quantum of increase in prices and the reasons for continuous increase in the
prices of petrol/ diesel etc. across the country including Rajasthan inspite of drop in the prices of
crude oil in the international market;
(c) the details of monthly average price per barrel of international crude oil during the last three
years, year-wise and month-wise along with the details of price at which petrol has been
imported into the country since 2019;
(d) average excise duty along with the other cess, duties levied on petrol and diesel during the
last three years, year-wise and month-wise including the total amount collected by the centre
from taxes on fuels since 2019, year-wise;
(e) whether it is a fact that the Monetary Policy Committee (MPC) headed by the Reserve Bank
of India Government has recommended for cutting the taxes on petroleum products, if so, the
details thereof and the reasons for non-implementation of these recommendations by the
Government;
(f) whether the Government proposes to introduce any concrete policy or take any decision to
reduce the rising prices of petrol/diesel/LPG by discontinuing or reducing various types of taxes
levied on the same to provide relief to the people of the country, if so, the time by which it will
be implemented, if not, the reasons therefor; and
(g) the details of hike in per litre dealer commission along with the total amount of tax/excise
duty collected from oil company during the last 18 months, company-wise and month-wise?


ANSWER
MINISTER OF STATE IN THE MINISTRY OF PETROLEUM AND NATURAL GAS
(SHRI RAMESWAR TELI)
(a) to (d) & (g): Prices of petrol and diesel are market-determined with effect from
26.06.2010 and 19.10.2014 respectively. Since then, the Public Sector Oil Marketing
Companies (OMCs) have been taking appropriate decision on pricing of petrol and diesel on
the basis of international product prices and other market conditions. The OMCs have increased
and decreased the prices of petrol and diesel according to changes in international prices and
rupee dollar exchange rate. Effective 16th June, 2017, daily pricing of petrol and diesel has
been implemented in the entire country. The prices of petrol in the States across the country
varies due to freight rates, VAT/local levies etc.
The details of the Retail Selling Price (RSP) of petrol and diesel at Hyderabad, Telangana are at
Annexure-1.
The details of number of times the prices of petrol, diesel and LPG have changed at Delhi from
1st July, 2020 to 9th July 2021are at Annexure-2.
The average monthly price of Indian Basket of crude oil since April, 2018 is at Annexure-3.
The details of total central excise duty including cesses on petrol and diesel and details central
excise collected from petroleum products in the last three years are at Annexure-4.
The State wise actual rates of VAT on petrol and diesel as on 1st April 2021are given as
Annexure-5.
The details of hike in dealer commission on petrol and diesel during the last 18 months is given
below:-
Rs./KL
Effective date Petrol Diesel
1-Aug-17 2674.74/KL + 0.859% of billable
product price
2031.38/KL + 0.257% of
billable product price
19-Feb-19 2637.80/KL + 0.859% of billable
product price
2000.60/KL + 0.257% of
billable product price
(e): Monetary Policy is dealt by Reserve Bank of India.
(f): The excise duty rates on petrol and diesel have been calibrated to generate resources for
infrastructure and other developmental items of expenditure keeping in view the present fiscal
position.
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