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Last Updated : 10 August 2022
11957 Record(s) | Page [1 of 1196]

Notification No. 94/2022 [F. No. 370142/34/2022-TPL] / GSR 622(E) : ​Income-tax (24th Amendment) Rules, 2022 !New 10 August 2022

[भाग II—खण् ड 3(i)] भारत का रािपत्र : असाधारण 7 के समय रखे तथा संरजक्षत दकए गए हैं, उन्हें तब तक रखा ि संरजक्षत दकया िाएगा िब तक दक दफर से खोला गया जनधाडरण समापक नहीं हो िाता

Notification No. 93/2022 [F. No. 500/SWF3/S10(23FE)/FT&TR-II(Pt.3)] / SO 3707(E) : Notification No. 93/2022 [F. No. 500/SWF3/S10(23FE)/FT&TR-II(Pt.3)] / SO 3707(E) 5 August 2022

[भागII—खण् ड 3(ii)] भारत का रािपत्र : असाधारण 7 MINISTRY OF FINANCE (Department of Revenue) (CENTRAL BOARD OF DIRECT TAXES) NOTIFICATION New Delhi, the 5th August, 2022 (INCOME-TAX

Notification No. 92/ 2022 [F. No. 370142/31/2022-TPL (Part-2)] / SO 3705(E) : Notification No. 92/ 2022 [F. No. 370142/31/2022-TPL (Part-2)] / SO 3705(E) 5 August 2022

[भागII—खण् ड 3(ii)] भारत का रािपत्र : असाधारण 3 मैं यह और घोषणा करता हं दक पूिडिती िषड मास/दिन/िषड के िौरान मेरे द्वारा प्राप्त की गई कुल रकम पूरी तरह से कोजिड-19 के कारण मेरे

Notification No. 91/2022 [F. No. 370142/31/2022-TPL (Part-2) / SO 3704(E) : Notification No. 91/2022 [F. No. 370142/31/2022-TPL (Part-2) / SO 3704(E) 5 August 2022

[भागII—खण् ड 3(ii)] भारत का रािपत्र : असाधारण 3 4. इस अजधसूचना को 1 अप्रैल, 2020 से प्रभािी माना िाएगा और जनधाडरण िषड 2020-2021 तर्ा पश्चातिती जनधाडरण िषों के संबंध में लागू होगी

Notification No. 90 /2022 [F. No. 370142/31/2022-TPL (Part-2)] / SO 3703(E) : Notification No. 90 /2022 [F. No. 370142/31/2022-TPL (Part-2)] / SO 3703(E) 5 August 2022

Tax Policy and Legislation Division Note : It is certified that no person is being adversely affected by granting retrospective effect to this notification

Notification No. 89/2022 [F. No. 370142/26/2019-TPL-Part(1)] / SO 3652(E) : Notification No. 89/2022 [F. No. 370142/26/2019-TPL-Part(1)] / SO 3652(E) 3 August 2022

(TAX POLICY & LEGISLATION) Note : The principal notification was published in the Gazette of India, Extraordinary, Part II, Section 3, sub-section (ii), vide number S.O. 986(E

Notification No. 88/2022 [F. No. 300196/19/2017-ITA-I] / SO 3616(E) : Notification No. 88/2022 [F. No. 300196/19/2017-ITA-I] / SO 3616(E) 2 August 2022

Explanatory Memorandum This notification is issued in compliance to the Hon’ble High Court for the State of Telangana’s Common Order dated 26.07.2021 in W.P. No.4834/2020 and

Notification No. 87/2022 [F. No. 370142/36/2022-TPL] / GSR 610(E) : ​Income-tax (Twenty Third Amendment) Rules, 2022 1 August 2022

पि से पूिड में सहमत जिजनमय िर और िास्ट्तजिक हाजिर िर में अंतर के जलए संजििा अजभप्रेत िहां हाजिर िर को घरेलू िर या बािार द्वारा जनधाडठरत िर के रूप में जलया िाएगा और ऐसी संजििा का

Notification No. 5/2022 : Reduction of time limit for verification of Income Tax Return (ITR) from within 120 days to 30 days of transmitting the data of ITR electronically 29 July 2022

Notification No. OS Of 2 022 Government of India Ministry of Finance Department of Revenue Central Board of Direct Taxes Directorate of Systems *** New Delhi, dated : 29.07.2022

Notification No. 4/2022 : ​Procedure of PAN application & allotment through Simplified Proforma for incorporating Limited Liability Partnerships (LLPs) electronically Form FiLLiP of Ministry of Corporate Affairs. 26 July 2022

-F. No. DGlT(S)/ADG(S)-I/FiLLil' form for LLP/2022-231 Government of Ind ia Ministry of Finance Central Board of Direct Taxes Directorate of Income-tax (Systems) Notification 04

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