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ask 1800 180 1961/ 1961

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Updated as on 15/12/2016​​​
Double Taxation Avoidance Agreements Back
149 Records | Page [1 of 15]
Notification No. SO 1144(E) [NO.17/2016 (F.NO.503/4/2005-FTD-II) [16-03-2016]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION WITH FOREIGN COUNTRIES - INDONESIA - REPEAL OF NOTIFICATION NO. GSR 77(E), DATED 4-2-1988

Notification No. SO 111(E) [NO.2/2016 (F.NO.501/07/1999-FTD-I)], DATED 13-1-2016 [13-01-2016]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVATION WITH FOREIGN COUNTRIES - BELARUS - AMENDMENT IN NOTIFICATION NO. GSR 392(E) [NO.10646 (F.NO.501/7/92-F.T.D.)], DATED 17-7-1998

Notification No. SO 3499(E) [NO. 94/2015 (F.NO.503/08/2004-FTD-I) [21-12-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION WITH FOREIGN COUNTRIES – MACEDONIA

Notification No. 88/2015 [F.NO.503/5/2005-FTD-II] / SO 3244 [01-12-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION WITH FOREIGN COUNTRIES – THAILAND

Notification No. 77/2015 [F.NO.500/137/2011-FTD-I]/SO. 2676(E) [30-09-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - INTER-GOVERNMENTAL AGREEMENT AND MEMORANDUM OF UNDERSTANDING (MOU) BETWEEN GOVERNMENT OF INDIA AND GOVERNMENT OF USA TO IMPROVE INTERNATIONAL TAX COMPLIANCE AND TO IMPLEMENT FOREIGN ACCOUNT TAX COMPLIANCE ACT OF USA

Notification No. 63/2015 [F.No.500/02/2003-FTD-I] SO 2192(E) [12-08-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR EXCHANGE OF INFORMATION WITH REGARD TO TAXES WITH FOREIGN COUNTRIES - SAN MARINO

Notification No. 45/2015 [F.NO.503/02/1998-FTD-I]/SO 1371(E) [22-05-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION WITH FOREIGN COUNTRIES – DENMARK – AMENDMENT IN NOTIFICATION NO. GSR 853(E), dated 25-9-1989

Notification No. 3/2015 [F.NO.500/2/2015-APA-II] [10-04-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - INDIA-UK CONVENTION FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION - SUSPENSION OF COLLECTION OF TAXES DURING MUTUAL AGREEMENT PROCEDURE (MAP)

Notification No. 25/2015 [F.NO.501/12/1995-FTD-I][23-3-2015] [23-03-2015]

SECTION 90, READ WITH SECTION 119, OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION WITH FOREIGN COUNTRIES - CZECHOSLOVAK SOCIALIST REPUBLIC - CLARIFICATION ON APPLICABILITY OF AGREEMENT DATED 25-5-1987 TO SLOVAK REPUBLIC

Notification No. 24/2015 [F.NO.501/09/1995-FTD-I][17-03-2015] [17-03-2015]

SECTION 90 OF THE INCOME-TAX ACT, 1961 - DOUBLE TAXATION AGREEMENT - AGREEMENT FOR AVOIDANCE OF DOUBLE TAXATION AND PREVENTION OF FISCAL EVASION WITH FOREIGN COUNTRIES - CROATIA

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