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Last Updated : 30 April 2021
1276 Record(s) | Page [1 of 128]

Circular No. 08/2021 : Extension of time lines related to certain compliances by the Taxpayers under the Income-tax Act 1961 30 April 2021

F. NO.225/49/2021/1T A-II Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes Circular No. 0 C6 12021 New Delhi, Dated 30'h April, 2021

Circular No. 5/2021 : ​Order under section 119 of the Income-tax Act, 1961 25 March 2021

F. No. 370142/9/2018-TPL Government ofIndia Ministry of Finance Department of Revenue Central Board of Direct Taxes TPL Division **** Circular No.Q.?12021 -Ih New Delhi

Circular No. 4/2021 : ​Clarifications on provisions of the Direct Tax Vivad se Vishwas Act, 2020 23 March 2021

F. No. IT(A)/1/2020-Tl'L Government ofIndia Ministry of Finance Department of Revenue Central Board of Direct Taxes Circular No. 04/2021 Dated: 23,d March, 2021 Sub

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

Circular No. 1/2021 : ​Amount of remuneration prescribed under section 9A(3)(m) of the Income-tax Act, 1961 15 January 2021

F. No. 1370142/2/2021- T PL Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes (Tax Policy and Legislation Division) ****** Circular No. 1

Circular No. 21/2020 : Clarifications on provisions of the Direct Tax Vivad se Vishwas Act, 2020​ 4 December 2020

F. No. IT(A)/1/2020-TPL Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes **** Circular No. 21 /2020 Dated: 4th December, 2020 Sub

Circular No. 20/2020 : Income-tax Deduction from Salaries During the Financial Year 2020-21 under section 192 of the Income-tax Act, 1961​ 3 December 2020

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

Circular No. 19/2020 : ​Condonation of delay under section 119(2)(b) of the Income-tax Act, 1961 in filing of Form No. 10BB for Assessment Year 2016-17 and subsequent years 3 November 2020

F.No.197/13S/2020-IT A-I Government ofIndia Ministry of Finance Department of Revenue Central Board of Direct Taxes Circular No. 1'1 /2020 New Delhi, the 3~ovember, 2020 Sub

Circular No. 18/2020 : Clarifications in respect of the Direct Tax Vivad se Vishwas Act, 2020 28 October 2020

F.No. IT(A)/1I2020-TPL Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes **** Circular No. 18 I 2020 Dated: 28 th October, 2020 Subject

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