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ask 1800 180 1961/ 1961

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Full Year View

January 2017
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7 January 2017 -
Due date for deposit of Tax deducted/collected for the month of December, 2016. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan​


Due date for deposit of TDS for the period October 2016 to December 2016 when Assessing Officer has permitted quarterly deposit of TDS under section 192, 194A, 194D or 194H​
891011121314
14 January 2017 -
​Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of November, 2016
15
15 January 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of December, 2016 has been paid without the production of a challan


​Quarterly statement of TCS deposited for the quarter ending December 31, 2016
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22232425262728
2930
30 January 2017 -
​Quarterly TCS certificate in respect of tax collected for the quarter ending December 31, 2016


​Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of December, 2016


Due date for deposit of TDS for the period January 2017 to March 2017 when Assessing Officer has permitted quarterly deposit of TDS under section 192, 194A, 194D or 194H.
31
31 January 2017 -
​Quarterly statement of TDS deposited for the quarter ending December 31, 2016


​Quarterly return of non-deduction at source by a banking company from interest on time deposit in respect of the quarter ending December 31, 2016


​Due date for filing of statement of financial transaction by banks or post office in respect of cash deposits during the period 09th November, 2016 to 30th December, 2016 aggregating to—
(i) Rs. 12,50,000 or more, in one or more current account of a person; or
(ii) Rs. 2,50,000 or more, in one or more accounts (other than a current account) of a person.

Due date for filing of statement of financial transaction by banks or post office in respect of cash deposits during the period 09th November, 2016 to 30th December, 2016 aggregating to—
(i) Rs. 12,50,000 or more, in one or more current account of a person; or
(ii) Rs. 2,50,000 or more, in one or more accounts (other than a current account) of a person.
(iii) Cash deposits during the period 1st of April, 2016 to 9th November, 2016 in aforementioned accounts
February 2017
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567
7 February 2017 -
Due date for deposit of Tax deducted/collected for the month of January, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan.
891011
121314
14 February 2017 -
Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of December, 2016
15
15 February 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of January, 2017 has been paid without the production of a challan


Quarterly TDS certificate (in respect of tax deducted for payments other than salary) for the quarter ending December 31, 2016.
161718
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262728
28 February 2017 -​Due date for deposit of Tax collected for the month of March, 2017. However, all sum collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan.​
March 2017
SunMonTueWedThuFriSat
12
2 March 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of January, 2017
34
567
7 March 2017 -
Due date for deposit of Tax deducted/collected for the month of February, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
891011
12131415
15 March 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of February, 2017 has been paid without the production of a challan


Fourth instalment of advance tax for the assessment year 2017-18.


Due date for payment of whole amount of advance tax in respect of assessment year 2017-18 for assessees covered under presumptive scheme of Section 44AD.
1617
17 March 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of January, 2017
18
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2627282930
30 March 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of February, 2017
31
31 March 2017 -
Lastdate for declaration of undisclosed income under Pradhan MantriGaribKalyanYojana, 2016.


Due date for payment of second installment (i.e., 25% of tax, surcharge and penalty) under Income Declaration Scheme, 2016.
April 2017
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1
234567
7 April 2017 -
Due date for deposit of Tax deducted by an office of the government for the month of March, 2017. However, all sum deducted by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
8
91011121314
14 April 2017 -
Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of February, 2017
15
16171819202122
23242526272829
30
30 April 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of March, 2017 has been paid without the production of a challan


Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of March, 2017


Due date for deposit of Tax deducted by an assessee other than an office of the Government for the month of March, 2017.


Due date for e-filing of a statement in Form No. 61 containing particulars of Form No. 60 received during the period October 1, 2016 to March 31, 2017.
May 2017
SunMonTueWedThuFriSat
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7
7 May 2017 -
Due date for deposit of Tax deducted/collected for the month of April, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
8910111213
1415
15 May 2017 -
Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of March, 2017


Due date for furnishing of Form 24G by an office of the Government where TDS for the month of April, 2017 has been paid without the production of a challan


Quarterly statement of TCS deposited for the quarter ending March 31, 2017
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21222324252627
282930
30 May 2017 -
Quarterly TCS certificates in respect of tax collected during the quarter ending March 31, 2017


Submission of a statement (in Form No. 49C) by non-resident having a liaison office in India for the financial year 2016-17


Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of April, 2017
31
31 May 2017 -
Quarterly statement of TDS deposited for the quarter ending March 31, 2017


Certificate of tax deducted at source to employees in respect of salary paid and tax deducted during 2016-17


Return of tax deduction from contributions paid by the trustees of an approved superannuation fund


Due date for furnishing of statement of financial transaction (in Form No. 61A) as required to be furnished under sub-section (1) of section 285BA of the Act respect of a financial year 2016-17.


Due date for e-filing of annual statement of reportable accounts as required to be furnished under section 285BA(1)(k) (in Form No. 61B) for calendar year 2016 by reporting financial institutions.
June 2017
SunMonTueWedThuFriSat
123
4567
7 June 2017 -
Due date for deposit of Tax deducted/collected for the month of May, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
8910
11121314
14 June 2017 -
Due date for issue of TDS Certificate for tax deducted under Section 194-IA in the month of April, 2017
15
15 June 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of May, 2017 has been paid without the production of a challan


Quarterly TDS certificates (in respect of tax deducted for payments other than salary) for the quarter ending March 31, 2017


First instalment of advance tax for the assessment year 2018-19
1617
18192021222324
2526272829
29 June 2017 -
Due date for e-filing of a statement (in Form No. 3CEK) by an eligible investment fund under section 9A in respect of its activities in financial year 2016-17.
30
30 June 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of May, 2017


Return in respect of securities transaction tax for the financial year 2016-17


Quarterly return of non-deduction of tax at source by a banking company from interest on time deposit in respect of the quarter ending March 31, 2017


Statement to be furnished (in Form No. 64C) by Alternative Investment Fund (AIF) to units holders in respect of income distributed during the previous year 2016-17


Report by an approved institution/public sector company under section 35AC(4)/(5) for the year ending March 31, 2017


Due date for furnishing of statement of income distributed by business trust to its unit holders during the financial year 2016-17. This statement is required to be furnished to the unit holders in form No. 64B [As prescribed under Rule 12CA inserted by the Income-tax (First Amendment) Rules, 2015, w.e.f. 19-1-2015.]
July 2017
SunMonTueWedThuFriSat
1
234567
7 July 2017 -
Due date for deposit of Tax deducted/collected for the month of June, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan


Due date for deposit of TDS for the period April 2017 to June2017 when Assessing Officer has permitted quarterly deposit of TDS under section 192, 194A, 194D or 194H.
8
9101112131415
15 July 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of June, 2017 has been paid without the production of a challan


Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of May, 2017


Quarterly statement in respect of foreign remittances (to be furnished by authorized dealers) in Form No. 15CC for quarter ending June, 2017


Quarterly statement of TCS deposited for the quarter ending 30 June, 2017
16171819202122
23242526272829
30
30 July 2017 -
Quarterly TCS certificate in respect of tax collected by any person for the quarter ending June 30, 2017


Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of June, 2017
31
31 July 2017 -
Quarterly statement of TDS deposited for the quarter ending June 30, 2017


Annual return of income for the assessment year 2017-18 for all assessee other than (a) corporate-assessee or (b) non-corporate assessee (whose books of account are required to be audited) or (c) working partner of a firm whose accounts are required to be audited or (d) an assessee who is required to furnish a report under section 92E.


Quarterly return of non-deduction of tax at source by a banking company from interest on time deposit in respect of the quarter ending June 30, 2017


Statement by scientific research association, university, college or other association or Indian scientific research company as required by rules 5D, 5E and 5F (if due date of submission of return of income is July 31, 2017)


Application in Form 9A for exercising the option available under Explanation to section 11(1) to apply income of previous year in the next year or in future (if the assessee is required to submit return of income on or before July 31, 2017)


Statement in Form no. 10 to be furnished to accumulate income for future application under section 10(21) or 11(2) (if the assessee is required to submit return of income on or before July 31, 2017)
August 2017
SunMonTueWedThuFriSat
12345
67
7 August 2017 -
Due date for deposit of Tax deducted/collected for the month of July, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
89101112
1314
14 August 2017 -
Due date for issue of TDS Certificate for tax deducted under section 194-IAin the month of June, 2017
1516
16 August 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of July, 2017 has been paid without the production of a challan


Quarterly TDS certificate (in respect of tax deducted for payments other than salary) for the quarter ending June 30, 2017
171819
20212223242526
27282930
30 August 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of July, 2017
31
September 2017
SunMonTueWedThuFriSat
12
34567
7 September 2017 -
Due date for deposit of Tax deducted/collected for the month of August, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
89
1011121314
14 September 2017 -
Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of July, 2017
15
15 September 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of August, 2017 has been paid without the production of a challan


Second instalment of advance tax for the assessment year 2018-19
16
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24252627282930
30 September 2017 -
Audit report under section 44AB for the assessment year 2017-18 in the case of a corporate-assessee or non-corporate assessee (whos is required to submit his/its return of income on September 30, 2017).


Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of August, 2017


Statement by scientific research association, university, college or other association or Indian scientific research company as required by rules 5D, 5E and 5F (if due date of submission of return of income is September 30, 2017)


Annual return of income for the assessment year 2017-18 if the assessee (not having any international or specified domestic transaction) is (a) corporate-assessee or (b) non-corporate assessee (whose books of account are required to be audited) or (c) working partner of a firm whose accounts are required to be audited).


Application in Form 9A for exercising the option available under Explanation to section 11(1) to apply income of previous year in the next year or in future (if the assessee is required to submit return of income on September 30, 2017)


Statement in Form no. 10 to be furnished to accumulate income for future application under section 10(21) or 11(2) (if the assessee is required to submit return of income on September 30, 2017)


Submit copy of audit of accounts to the Secretary, Department of Scientific and Industrial Research in case company is eligible for weighted deduction under section 35(2AB) [if company does not have any international/specified domestic transaction]


Due date for payment of last installment (i.e., 50% of tax, surcharge and penalty) under Income Disclosure Scheme, 2016.
October 2017
SunMonTueWedThuFriSat
1234567
7 October 2017 -
Due date for deposit of tax deducted/collected for the month of September, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan


Due date for deposit of TDS for the period July 2017 to September 2017 when Assessing Officer has permitted quarterly deposit of TDS under section 192, 194A, 194D or 194H
891011121314
15
15 October 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of September, 2017 has been paid without the production of a challan


Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of August, 2017


Quarterly statement in respect of foreign remittances (to be furnished by authorized dealers) in Form No. 15CC for quarter ending September, 2017


Quarterly statement of TCS deposited for the quarter ending September 30, 2017
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22232425262728
2930
30 October 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of September, 2017


Quarterly TCS certificate (in respect of tax collected by any person) for the quarter ending September 30, 2017
31
31 October 2017 -
Quarterly statement of TDS deposited for the quarter ending September 30, 2017


Due date for furnishing of Annual audited accounts for each approved programmes under section 35(2AA)


Quarterly return of non-deduction of tax at source by a banking company from interest on time deposit in respect of the quarter ending September 30, 2017
November 2017
SunMonTueWedThuFriSat
1234
567
7 November 2017 -
Due date for deposit of Tax deducted/collected for the month of October, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
891011
121314
14 November 2017 -
Due date for issue of TDS Certificate for tax deducted under Section 194-IA in the month of September, 2017.
15
15 November 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of October, 2017 has been paid without the production of a challan


Quarterly TDS certificate (in respect of tax deducted for payments other than salary) for the quarter ending September 30, 2017
161718
19202122232425
2627282930
30 November 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of October, 2017


Annual return of income for the assessment year 2017-18 in the case of an assessee if he/it is required to submit a report under section 92E pertaining to international or specified domestic transaction(s)


Audit report under section 44AB for the assessment year 2017-18 in the case of an assessee who is also required to submit a report pertaining to international or specified domestic transactions under section 92E


Report to be furnished in Form 3CEB in respect of international transaction and specified domestic transaction


Statement of income distribution by Venture Capital Company or venture capital fund in respect of income distributed during 2016-17


Statement to be furnished in Form No. 64D by Alternative Investment Fund (AIF) to Principal CIT or CIT in respect of income distributed (during previous year 2016-17) to units holders


Due date to exercise option of safe harbour rules for international transaction by furnishing Form 3CEFA


Due date to exercise option of safe harbour rules for specified domestic transaction by furnishing Form 3CEFB


Due date for filing of statement of income distributed by business trust to unit holders during the financial year 2016-17. This statement is required to be filed electronically to Principal CIT or CIT in form No. 64A


Due date for e-filing of report (in Form No. 3CEJ) by an eligible investment fund in respect of arm's length price of the remuneration paid to the fund manager.


Application in Form 9A for exercising the option available under Explanation to section 11(1) to apply income of previous year in the next year or in future (if the assessee is required to submit return of income on November 30, 2017)


Statement in Form no. 10 to be furnished to accumulate income for future application under section 10(21) or 11(2) (if the assessee is required to submit return of income on November 30, 2017)


Submit copy of audit of accounts to the Secretary, Department of Scientific and Industrial Research in case company is eligible for weighted deduction under section 35(2AB) [if company has any international/specified domestic transaction]
December 2017
SunMonTueWedThuFriSat
12
34567
7 December 2017 -
Due date for deposit of Tax deducted/collected for the month of November, 2017. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan
89
101112131415
15 December 2017 -
Due date for furnishing of Form 24G by an office of the Government where TDS for the month of November, 2017 has been paid without the production of a challan


Third instalment of advance tax for the assessment year 2018-19


Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of October, 2017
16
17181920212223
24252627282930
30 December 2017 -
Due date for furnishing of challan-cum-statement in respect of tax deducted under Section 194-IA in the month of November, 2017
31