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Last Updated : 17 May 2022
1301 Record(s) | Page [1 of 131]

Circular No. 10/2022 : ​Circular regarding use of functionality under section 206AB and 206CCA of the Income-tax Act, 1961 17 May 2022

toI r F. No. 370 I 33/3/2022-TPL Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes (TPL Division) **** Circular No. J.CL of 2022 New

Circular No. 9/2022 : ​Guidelines under clause (23FE) of section 10 of the Income-tax Act, 1961 9 May 2022

Guidelines under clause (23FE) of section 10 of the Income-tax Act, 1961 - reg Further, the Finance Act also relaxed the condition requiring an AIF to have investment in eligible

Circular No. 8/2022 : ​Extension of time line for electronic filing of Form NO.10AB for seeking registration or approval under Section 10(23C), 12A or 80G of the Income-tax Act,1961 (the Act) 31 March 2022

F. No. 197/59/2022·ITA·1 Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes New Delhi , Daled ] I March 2022 Subject: · Extension of time

Circular No. 7/2022 : Clarification with respect to relaxation of provisions of rule 114AAA of Income-tax Rules, 1962 prescribing the manner of making Permanent Account Number (PAN) inoperative 30 March 2022

F.No.370142/14/2022-TPL Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes ***** Circular No.7 of 2022 New Delhi, Dated the 30 th of March

Circular No. 6/2022 : Condonation of delay under section 119(2)(b) of the Income-tax Act, 1961 in filing of Form 10-IC for Assessment Year 2020-21 17 March 2022

F.No.173/32/2022-lTA-J Government of India M inistry or Finance Department of Revenue Central Board or Direct Taxes Circular So New Delhi, the n March, 2022 Sub: Condonation of

Circular No. 5/2022 : ​Relaxation from the requirement of electronic filing of application in Form No.3CF for seeking approval under section 35(1 )(ii)/(iia)/(iii) of the Income-tax Act,1961 (the Act) 16 March 2022

! Circular No. S" 12022 F. No. 225/54/202211TA-1I Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes ***** New Delhi, Dated Ib-tl' March

Circular No. 4/2022 : Deduction of Tax at Source - Income-tax Deduction from Salaries under section 192 of the Income-tax Act, 1961 15 March 2022

GOVERNMENT OF INDIA MINISTRY OF FINANCE (DEPARTMENTOFREVENU~ CENTRAL BOARD OF DIRECT TAXES DEDUCTION OF TAX AT SOURCE­ INCOME-TAXDEDUCTION FROM SALARIES UNDER SECTION 192 OF THE

Circular No. 3/2022 : ​Clarification regarding the Most-Favoured-Nation (MFN) clause in the Protocol to India's DTAAs with certain countries 3 February 2022

F.No.S03/1/2021-FT&TR-1 Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes (FT&TR-I) Circular No. 3/2022 New Delhi, 3 rd February, 2022

Circular No. 2/2022 : ​Guidelines under clause (10D) section 10 of the Income-tax Act, 1961 19 January 2022

Clause (10D) of section 10 of the Income-tax Act, 1961 (the Act) provides for income-tax exemption on the sum received under a life insurance policy, including any sum allocated

Circular No. 1/2022 : ​Extension of timelines for filing of Income-tax returns and various reports of audit for the Assessment Year 2021-22 11 January 2022

New Delhi, dated 11 th January 2022 Subject: - Extension of timelines for filing of Income-tax returns and various reports of audit for the Assessment Year 2021-22– reg

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