Sign In
x

The Income Tax Department NEVER asks for your PIN numbers, passwords or similar access information for credit cards, banks or other financial accounts through e-mail.

The Income Tax Department appeals to taxpayers NOT to respond to such e-mails and NOT to share information relating to their credit card, bank and other financial accounts.

Continue >
ask 1800 180 1961/ 1961
For multiple keywords search please use space between each keyword
  • Superseded
  • Amended
Last Updated : 30 June 2020
10348 Record(s) | Page [1 of 1035]

Notification No. 42/2020 [F. No.370149/143/2019-TPL] / GSR 423(E) : ​Income-tax (15th Amendment) Rules, 2020​ !New 30 June 2020

The provisions of section 50CA of the Act shall not apply to transfer of any movable property, being unquoted shares, of a company and its subsidiary and the subsidiary of such

Notification No. 41/2020 [F. No. 142/15/2015-TPL- Part (1)] / SO 2148(E) : ​Notification under proviso to section 9A(3) of the Income-tax Act, 1961​ !New 30 June 2020

(Tax Policy and Legislation Division) Explanatory Memorandum : It is hereby certified that no person is being adversely affected by giving retrospective effect to this

Notification No. 40/2020 [F. No.370149/143/2019-TPL] / GSR 421(E) : ​Income-tax (14th Amendment) Rules, 2020​ !New 29 June 2020

[भागII—खण् ड 3(i)] भारत का रािपत्र : असाधारण 3 स्ट्पष्टीकारक ज्ञापन :- यह प्रमाजणत दकया िाता ह ै दक इन जनयमक को भूतलक्षी प्रभाि िेने स े दकसी व्यजि पर प्रजतक ू ल प्रभाि नहीं पड़

Notification No 38/2020 [F. No. 370142/15/2020-TPL] / GSR 415(E) : ​Income-tax (13th Amendment) Rules, 2020 26 June 2020

(b) in rule 3, in sub-rule (7), in clause (iii), after the proviso, the following proviso shall be inserted, namely:— [भागII—खण् ड 3(i)] भारत का रािपत्र : असाधारण 3 “Provided

Notification No. 37/2020 [F.No. 300196/50/2019-ITA-I] / SO 2041(E) : Notification No. 37/2020 [F.No. 300196/50/2019-ITA-I] / SO 2041(E) 25 June 2020

SCHEDULE [Notification No. 37/2020/F.No. 300196/50/2019-ITA-I] Gulzar Ahmad Wani, Under Secy of Printing at Government of India Press, Ring Road, Mayapuri, New Delhi-110064 and

Notification No. 36/2020 [F.No. 300196/38/2017-ITA-I] / SO 2042(E) : Notification No. 36/2020 [F.No. 300196/38/2017-ITA-I] / SO 2042(E) 25 June 2020

[भाग II— खण् ड 3(ii)] भारत का रािपत्र : असाधारण 3 3. This notification shall apply to the Real Estate Regulatory Authority, mentioned at column (2) below, with respect to the

Notification No.35 /2020 [F. No. 370142/23/2020-TPL] / SO 2033(E) : ​Extension of time limits under the Income-tax Act, 1961 and related Acts 24 June 2020

[भागII—खण् ड 3(ii)] भारत का राजप् असाधारण 3 MINISTRY OF FINANCE (Department of Revenue) (CENTRAL BOARD OF DIRECT TAXES) NOTIFICATION New Delhi, the 24th June, 2020 TAXATION AND

Notification No. 34/2020 [F.No.300196/53/2019-ITA-I] / SO 2015(E) : Notification No. 34/2020 [F.No.300196/53/2019-ITA-I] / SO 2015(E) 23 June 2020

स्ट्र ै प की जबरी; झ. कमडचाररयों को दिए गए ऋणों तथा अजिमों पर ब्याि ञ. िार्षडक जनष्पािन पुनरीक्षा के जलए िुल्क; ट. प्रिुल्क के जनधाडरण के जलए िुल्क; तथा ठ. आर ं जभक लाइसेंस के जलए

Notification No. 33/2020 [F.No.300196/39/2018-ITA-I] / SO 2014(E) : Notification No. 33/2020 [F.No.300196/39/2018-ITA-I] / SO 2014(E) 23 June 2020

(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

1 2 3 4 5 6