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Full Year View

January 2022
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1
234567
7 January 2022 -

Due date for deposit of Tax deducted/collected for the month of December, 2021. However, all the sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan


Due date for deposit of TDS for the period October 2021 to December 2021 when Assessing Officer has permitted quarterly deposit of TDS under section 192, section 194A, section 194D or section 194H

8
91011121314
14 January 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of November, 2021


Due date for issue of TDS Certificate for tax deducted under section 194-IB in the month of November, 2021


Due date for issue of TDS Certificate for tax deducted under section 194M in the month of November, 2021

15
15 January 2022 -

Due date for filing of audit report under section 44AB for the assessment year 2021-22 in the case of a corporate-assessee or non-corporate assessee (who was required to submit his/its return of income on October 31, 2021)

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022


Due date for furnishing of Form 24G by an office of the Government where TDS/TCS for the month of December, 2021 has been paid without the production of a challan


Quarterly statement of TCS for the quarter ending December 31, 2021


Quarterly statement in respect of foreign remittances (to be furnished by authorized dealers) in Form No. 15CC for quarter ending December, 2021


Due date for furnishing of Form 15G/15H declarations received during the quarter ending December, 2021

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23242526272829
30
30 January 2022 -

Quarterly TCS certificate in respect of quarter ending December 31, 2021


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IA in the month of December, 2021


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IB in the month of December, 2021


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194M in the month of December, 2021

31
31 January 2022 -

Quarterly statement of TDS for the quarter ending December 31, 2021


Quarterly return of non-deduction at source by a banking company from interest on time deposit in respect of the quarter ending December 31, 2021


Intimation under section 286(1) in Form No. 3CEAC, by a resident constituent entity of an international group whose parent is non-resident


Audit report under section 44AB for the assessment year 2021-22 in the case of an assessee who is also required to submit a report pertaining to international or specified domestic transactions under section 92E

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

February 2022
SunMonTueWedThuFriSat
12345
67
7 February 2022 -

Due date for deposit of Tax deducted/collected for the month of January, 2022. However, all the sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan

89101112
1314
14 February 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of December, 2021


Due date for issue of TDS Certificate for tax deducted under section 194-IB in the month of December, 2021


Due date for issue of TDS Certificate for tax deducted under section 194M in the month of December, 2021

15
15 February 2022 -

Due date for filing of return of income for the assessment year 2021-22 if the assessee (not having any international or specified domestic transaction) is (a) corporate-assessee or (b) non-corporate assessee (whose books of account are required to be audited) or (c) partner of a firm whose accounts are required to be audited or the spouse of such partner if the provisions of section 5A apply

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021

The due date for filing of return of income has been further extended to March 15, 2022 vide Circular No. 01/2022, dated 11-01-2022


Due date for furnishing of Form 24G by an office of the Government where TDS/TCS for the month of January, 2022 has been paid without the production of a challan


Quarterly TDS certificate (in respect of tax deducted for payments other than salary) for the quarter ending December 31, 2021.


Due date for filing of audit report under section 44AB for the assessment year 2021-22 in the case of a corporate-assessee or non-corporate assessee (who was required to submit his/its return of income on October 31, 2021)

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022


Audit report under section 44AB for the assessment year 2021-22 in the case of an assessee who is also required to submit a report pertaining to international or specified domestic transactions under section 92E

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

16171819
20212223242526
2728
28 February 2022 -

Return of income for the assessment year 2021-22 in the case of an assessee if he/it is required to submit a report under section 92E pertaining to international or specified domestic transaction(s)

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021

The due date for filing of return of income has been further extended to March 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

March 2022
SunMonTueWedThuFriSat
12
2 March 2022 -

Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IA in the month of January, 2022


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IB in the month of January, 2022


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194M in the month of January, 2022

345
67
7 March 2022 -

Due date for deposit of Tax deducted/collected for the month of February, 2022. However, all sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan

89101112
131415
15 March 2022 -

Fourth instalment of advance tax for the assessment year 2022-23


Due date for payment of whole amount of advance tax in respect of assessment year 2022-23 for assessee covered under presumptive scheme of section 44AD / 44ADA


Due date for filing of return of income for the assessment year 2021-22 if the assessee (not having any international or specified domestic transaction) is (a) corporate-assessee or (b) non-corporate assessee (whose books of account are required to be audited) or (c) partner of a firm whose accounts are required to be audited or the spouse of such partner if the provisions of section 5A apply

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021

The due date for filing of return of income has been further extended to March 15, 2022 vide Circular No. 01/2022, dated 11-01-2022


Return of income for the assessment year 2021-22 in the case of an assessee if he/it is required to submit a report under section 92E pertaining to international or specified domestic transaction(s)

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021

The due date for filing of return of income has been further extended to March 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

1617
17 March 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of January, 2022


Due date for issue of TDS Certificate for tax deducted under section 194-IB in the month of January, 2022


Due date for issue of TDS Certificate for tax deducted under section 194M in the month of January, 2022

1819
20212223242526
27282930
30 March 2022 -

Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IA in the month of February, 2022


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IB in the month of February, 2022


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194M in the month of February, 2022


Due date for linking of Aadhaar number with PAN

The due date for linking of Aadhaar number with PAN has been extended to March 31, 2022 vide Notification S.O. 3814(E), dated 17-9-2021

31
31 March 2022 -

Country-By-Country Report in Form No. 3CEAD for the previous year 2020-21 by a parent entity or the alternate reporting entity, resident in India, in respect of the international group of which it is a constituent of such group


Country-By-Country Report in Form No. 3CEAD for a reporting accounting year (assuming reporting accounting year is April 1, 2020 to March 31, 2021) by a constituent entity, resident in India, in respect of the international group of which it is a constituent if the parent entity is not obliged to file report under section 286(2) or the parent entity is resident of a country with which India does not have an agreement for exchange of the report etc.


Filing of belated/revised return of income for the assessment year 2021-22 for all assessee (provided assessment has not been completed before March 31, 2021)

The due date for filing of belated/revised return of income for the assessment year 2021-22 has been extended to March 31, 2022 vide Circular no. 17/2021, dated 09-09-2021


Filing of application in Form 10A for registration/provisional registration/intimation/approval/provisional approval of Trust, institutions or Research Associations, etc. (which was required to be filed on or before 30-06-2021)

The due date for filing of application in Form 10A has been extended to March 31, 2022 vide Circular no. 16/2021, dated 29-08-2021


Filing of application in Form 10AB for conversion of provisional registration into regular registration or renewal of registration/approval after five year of registration/approval of Trust, institution, etc. (which was required to be filed on or before 28-02-2022)

The due date for filing of application in Form 10AB has been extended to March 31, 2022 vide Circular no. 16/2021, dated 29-08-2021

April 2022
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12
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May 2022
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293031
June 2022
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1234
567891011
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2627282930
July 2022
SunMonTueWedThuFriSat
12
3456789
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24252627282930
31
August 2022
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123456
78910111213
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21222324252627
28293031
September 2022
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123
45678910
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252627282930
October 2022
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1
2345678
9101112131415
16171819202122
23242526272829
3031
November 2022
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6789101112
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20212223242526
27282930
December 2022
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123
45678910
11121314151617
18192021222324
25262728293031

The Taxation and Other Laws (Relaxation and Amendment of Certain Provisions) Act, 2020 has extended due dates for compliance falling during the period from 20-03-2020 to 31-12-2020. Readers are requested to please check the relevant documents from below links:

* The Taxation and Other Laws (Relaxation and Amendment of Certain Provisions) Act, 2020.​​​​​