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Last Updated : 4 March 2021
11684 Record(s) | Page [1 of 1169]

Circular No. 3/2021 : Circular under section 10 of the Direct Tax Vivad se Vishwas Act, 2020 !New 4 March 2021

F. No. IT(A)1112020-T1'L Government of India Ministry of Finance Department of Revenue Ccntr-al Board of Direct Taxes Circular No. 03 of 2021 New Delhi, 4'" March, 2021 SUb

Circular No. 2/2021 : Residential status of certain individuals under Income-tax Act, 1961 !New 3 March 2021

, ,. .F. No. 370142/1812020-TPL Government ofIndia Ministry of Finance .Department of Revenue Central Board of .Direct Taxes ***** Circular No.2 of2021 New Delhi, 3 rd March, 2021

Notification No. 10/2021 [F.No.370142/35/2020-TPL] / S.O. 966(E) : Notification No. 10/2021 [F.No.370142/35/2020-TPL] / S.O. 966(E) 27 February 2021

Tax Policy & Legislation Division Note: The principal notification was published in the Gazette of India, Extraordinary, Part II, Section 3, Sub-section (ii) vide S.O. No. 4805

Notification No. 09/2021 [F.No. IT(A)/01/2020-TPL] / SO 964(E) : ​Amendment of notification no. 85 of 2020 for extension of date in Direct Tax Vivad se Vishwas Act, 2020 26 February 2021

Tax Policy & Legislation Division Note: The principal notification was published in the Gazette of India, Extraordinary, Part-II Section 3, Sub-section (ii) dated the 27th

Notification No. 8/2021 [F.No.300196/35/2019-ITA-I] / SO 813(E) : Notification No. 8/2021 [F.No.300196/35/2019-ITA-I] / SO 813(E) 22 February 2021

(d) shall file the Audit report along with the Return, duly verified by the accountant as provided in explanation to section 288(2) of the Income-tax Act, 1961 along with a

Notification No. 7/2021 [F. No. 370149/154/2019-TPL] / SO 742(E) : Notification No. 7/2021 [F. No. 370149/154/2019-TPL] / SO 742(E) 17 February 2021

[भागII—खण् ड 3(ii)] भारत का रािपत्र : असाधारण 15 NOTIFICATION New Delhi, the 17th February, 2021 S.O. 742(E).—In exercise of the powers conferred by sub-section (3B) of section

Notification No. 6/2021 [F. No. 370149/154/2019-TPL] / SO 741(E) : ​Faceless Assessment (1st Amendment) Scheme, 2021 17 February 2021

का.आ.3264(अ), तारीख 12 जसतंबर, 2019 द्वारा प्रकाजित दकए गए थे। MINISTRY OF FINANCE (Department of Revenue) (CENTRAL BOARD OF DIRECT TAXES) NOTIFICATION New Delhi, the 17th

Notification No. 1 of 2021 : ​Procedure, Formats and Standards of issue of Permanent Account Number (PAN) 8 February 2021

F.No. ADG(S)-l/ease of doing business_e-PAN/2017-18/Part Government of India Ministry of Finance Central Board of Direct Taxes Directorate of Income-tax{Systems) Notification .1

Notification No. 04/2021/ F.No. IT(A)/01/2020-TPL / S.O. 471(E) : Notification No. 04/2021/ F.No. IT(A)/01/2020-TPL / S.O. 471(E) 31 January 2021

Tax Policy & Legislation Division Note: The principal notification was published in the Gazette of India, Extraordinary, Part-II Section 3, Sub-section (ii) dated the 27 th

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