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ask 1800 180 1961/ 1961
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Last Updated : 8 February 2019
1207 Record(s) | Page [1 of 121]

F.No. 275/192/2018-IT (B) : ​Income-Tax Deduction from Salaries during the Financial Year 2018-19 under Section 192 of the Income-tax Act, 1961 8 February 2019

F.No. 275/19212018-IT (8) Government of Indial :IlR(f m<fiR Ministry of Financel ~ 01,11<'1<11 Department of Revenuel (~fbIm) Central Board of Direct Taxesl (cha:tt<1 >rr<re1 Cf;<

Circular No.5/2019 : Monetary limits for filing/withdrawal of Wealth Tax appeals by the Department before ITAT, HCs and SLPs/appeals before SC through extending the scope of Circular 3 of 2018 -Measures for reducing litigation.​ 5 February 2019

F. No. 279/Misc/M-84/2018-ITJ Government of India Ministry of Finance Department of Revenue Central Board Direct Taxes Judicial Section Circular No.5/2019 New Delhi, 5 th February

Circular No. 4/2019 : ​Clarification regarding liability and status of Official Assignees under the Income tax Act​ 28 January 2019

/ .. Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes Circular No .. .9..1 .. ./2019 ~ North Block, New Delhi, the ;(<6 of January, 2019

F.No. 275/192/2018-IT (B) : Corrigendum 18 January 2019

• F.No. 275/192/2018-IT (8) Government of Indial 'l.fR(f I1t1-:r.~Cfl=I~ Ministry of Finance/ fcnr l4::1 I <:IQ Department of Revenue/('!IGj~ ~1WT) Central Board of Direct Taxes/(¢

Circular No.1/2019 : ​Income-tax Deduction from salaries during the Financial Year 2018-19 under section 192 of the Income-tax Act, 1961 1 January 2019

UNDER SECTION 192 OF THE INCOME-TAX ACT, 1961 NEW DELHI, the 1 st January, 2019 RATES OF INCOME-TAX AS PER FINANCE ACT, 2018 BROAD SCHEME OF TAX DEDUCTION AT SOURCE FROM SALARIES

Circular No. 9/2018 : ​Extending the due date for furnishing of report under section 286 (4) of the Income-tax Act, 1961 26 December 2018

F No 370142/17/2018 -TPL Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes **** Circular No. 9/2018 New Delhi New Delhi 7. The C&AG of

Circular No. 8/2018 : ​Explanatory Notes to the Provisions of the Finance Act, 2018​ 26 December 2018

F. No. 370142/07/2018-TPL Government of India Ministry of Finance Department of Revenue (Central Board of Direct Taxes) **** CIRCULAR No.-Z/2018 Dated, the 26 th of December, 2018

Circular No. 7/2018 : Condonation of delay under section 119(2)(b) of the Income-tax Act, 1961 in filing of Form no. 10 and Form No. 9A for AY 2016-17​ 20 December 2018

Where such income cannot be applied during the previous year, it has to be accumulated and applied for such purposes in accordance with various conditions provided in the section

F. No. 279/Misc. 142/2007-ITJ (Pt) : ​Amendment to para 10 of the Circular No. 3 of 2018 dated 11.07.2018 20 August 2018

Para 10 of the Circular No.3 of 2018 dated 11.07.2018 is hereby amended as under: a 10 Adverse judgments relating to the following issues should be contested on merits

Circular No. 6/2018 : Clarification in respect of CBDT Notification No. 33 of 2018 amending Form No. 3CD 17 August 2018

New Delhi, Dated the 17 th of August, 2018 Order under section 119 of the Income-tax Act, 1961 was amended vide notification no. GSR July, 2018 with effect from 20

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