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आयकर विभाग कभी भी र्इ-मेल के माध्यम से आपके क्रेटिड कार्ड, बैंक अथवा अन्य वित्तीय खातों के पिन नंबर, पासवर्ड अथवा समकक्ष प्रकार की प्रयोग की जा सकने वाली सूचना की मांग नही करता है।

आयकर विभाग की करदताओं से अपील है कि ऐसे-र्इ-मेल का उत्तर न दें तथा अपने क्रेटिड कार्ड, बैंक तथा अन्य वित्तीय खातों से संबंधित जानकारी को किसी से सांझा करें।

आगे >
पूछें 1800 180 1961/ 1961
धारा 80-IA: अधिसूचित ढांचागत गतिविधियों से पीछे जाएं
193 Records | Page [1 of 20]
Notification No. SO 1465(E) [28-03-2019]

Section 80-IA(4)(iii) of the Income-tax Act, 1961- Deductions- Profits gains from infrastructure industrial undertakings, etc. – Notified undertaking which develops, operates and maintains park

Notification No. SO 1172(E) [21-03-2016]

SECTION 80-IA OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - PROFITS AND GAINS FROM INFRASTRUCTURE DEVELOPMENT UNDERTAKINGS - NOTIFIED UNDERTAKING UNDER SECTION 80-IA(4)

Notification No. 44 [08-05-2015]

SECTION 80-IA, SUB-CLAUSE (iii) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKING - DOSTI CORPORATION (PINNACLE), MUMBAI

Notification No. 37 [10-04-2015]

SECTION 80-IA, SUB-CLAUSE (iii) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKING

Notification No. 2 [08-01-2015]

SECTION 80-IA, SUB-CLAUSE (iii) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKING

Notification No. 21 [27-03-2014]

SECTION 80-IA, SUB-CLAUSE (iii) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKINGS - RESCISSION OF NOTIFICATION N

Notification No. 20 [26-03-2014]

SECTION 80-IA, SUB-CLAUSE (iii) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKINGS - AMENDMENT IN NOTIFICATION NO

Notification No. 14 [13-03-2014]

SECTION 80-IA, SUB-CLAUSE (iii) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - IN RESPECT OF PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKINGS

Notification No. 31 [18-04-2013]

SECTION 80-IA, SUB-CLAUSE (III) OF SUB-SECTION (4) OF THE INCOME-TAX ACT, 1961 - DEDUCTIONS - IN RESPECT OF PROFITS AND GAINS FROM INDUSTRIAL UNDERTAKINGS, OR ENTERPRISES ENGAGED IN INFRASTRUCTURE DEVELOPMENT, ETC. - NOTIFIED UNDERTAKINGS - AMENDMENT IN N

Notification No. 55 [28-12-2012]

Section 80-IA, sub-clause (iii) of sub-section (4) of the Income-tax Act, 1961 - Deductions - In respect of profits and gains from industrial undertakings, or enterprises engaged in infrastructure development, etc. - Notified undertakings

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