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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.

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TUTORIALS
Interest for delay in payment of TDS/TCS and for non-payment of tax demanded

Interest for delay in payment of TDS/TCS and for non-payment of tax demanded

A person is liable to pay interest for various delays/defaults like interest under section 201(1A) for failure to deduct tax at source/delay in payment of tax deducted at source and interest under section 206C(7) for failure to collect tax at source/delay in payment of tax collected at source. In this part you can gain knowledge about various provisions relating to interest for delay in payment of TDS/TCS and for non-payment of tax demanded.

Penalties under the Income-tax Law

Penalties under the Income-tax Law

Under the Income-tax Law, penalties are levied for various defaults committed by the taxpayer. Some of the penalties are mandatory and a few are at the discretion of the tax authorities. In this part, you can gain knowledge about the provisions relating to various penalties leviable under the Income-tax Law.

Power of Commissioner to reduce or waive penalty

Power of Commissioner to reduce or waive penalty

Apart from enacting penalty provisions, the Income-tax Law also designed provisions empowering the Commissioner of Income-tax to grant relief from penalty to taxpayers in genuine cases. Such power is granted under section 273A and section 273AA. In this part you can gain knowledge about various provisions relating to section 273A and 273AA.

Offences liable to prosecution

Offences liable to prosecution

Apart from levy of penalty for various defaults by the taxpayer, the Income-tax Law also contains provisions for launching prosecution for offences committed by the taxpayer.

Appeal to Commissioner of Income-tax (Appeals)

Appeal to Commissioner of Income-tax (Appeals)

At times it may happen that the taxpayer is aggrieved by an order of the Assessing Officer. In such a case he can file an appeal against the order of the Assessing Officer before the Commissioner of Income-tax (Appeals). In this part you can gain knowledge about various provisions relating to Commissioner of Income-tax (Appeals).​

Periods of limitation under the Income-tax Law

Periods of limitation under the Income-tax Law

In this part you can gain knowledge about period of limitation prescribed under the Income-tax Law.

Late filing fees and penalty for failure to furnish/delay in furnishing the TDS/TCS statements​

Late filing fees and penalty for failure to furnish/delay in furnishing the TDS/TCS statements​

A person who fails to file the TDS/TCS return or does not file the TDS/TCS return by the due dates prescribed in this regard has to pay late filing fees as provided under section 234E and apart from late filing fees he can be liable to pay penalty under section 271H. In this part you can gain knowledge about the provisions of section 234E and section 271H.​

Prosecutions and punishment under the Income-tax Law

Prosecutions and punishment under the Income-tax Law

Apart from penalty for various defaults, the Income-tax Act also contains provisions for launching prosecution proceedings against the taxpayers for various offences. In this part you can gain knowledge about the various provisions relating to prosecution under the Income-tax Law.

Appeal to the Income Tax Appellate Tribunal

Appeal to the Income Tax Appellate Tribunal

The Commissioner of Income-Tax (Appeals) is the first appellate authority and the Income Tax Appellate Tribunal (ITAT) is the second appellate authority. Appeal to the ITAT can be filed by any of the aggrieved party either by the taxpayer or by the Assessing Officer. The ITAT is constituted by the Central Government and functions under the Ministry of Law. In this part you can gain knowledge about various provisions relating to appeal to ITAT.

Rectification of mistake under section 154​

Rectification of mistake under section 154​

In this part you can gain knowledge about period of limitation prescribed under the Income-tax Law.​

The Central Board of Direct Taxes (CBDT) had extended the due dates of various tax compliances. Kindly refer the following circulars:

* Circular No. 17/2021, dated 09-09-2021

* Circular No. 16/2021, dated 29-08-2021

* Circular No. 15/2021, dated 03-08-2021

* Circular No. 12/2021, dated 25-06-2021

Advisory: Information relates to the law prevailing in the year of publication/ as indicated . Viewers are advised to ascertain the correct position/prevailing law before relying upon any document.
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