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Last Updated : 28 June 2022
11923 Record(s) | Page [1 of 1193]

Circular No. 14/2022 : ​Order under section 119 of the Income-tax Act, 1961 (the Act) in relation to tax deduction at source under section 194S of the Act for transactions other than those taking place on or through an Exchange !New 28 June 2022

The new section mandates a person, who is responsible for paying to any resident any sum by way of consideration for transfer of a virtual digital asset (VDA), to deduct an amount

Notification No. 69/2022[F. No. 500/SWF1/S10(23FE)/FT&TR-II-Pt. 3] / SO 2910(E) : Notification No. 69/2022[F. No. 500/SWF1/S10(23FE)/FT&TR-II-Pt. 3] / SO 2910(E) !New 27 June 2022

[भाग II—खण् ड 3(ii)] भारत का राजपत्र : ऄसाधारण 7 MINISTRY OF FINANCE (Department of Revenue) (CENTRAL BOARD OF DIRECT TAXES) NOTIFICATION New Delhi, the 27th June, 2022

Notification No. 2 of 2022 : ​Format, Procedure and Guidelines for submission of Form No. 1, Form No. 2 and Form No. 2A for Securities Transaction Tax (STT) !New 24 June 2022

DGIT(S)/ADG(S)-2/STT Filing/2022 Government of India Ministry of Finance Central Board of Direct Taxes Directorate of Income Tax (Systems) Notification No. 2 of 2022

Notification No. 68 /2022 [F. No. 285/09/2022-IT(Inv.V)/CBDT] / SO 2887(E) : Notification No. 68 /2022 [F. No. 285/09/2022-IT(Inv.V)/CBDT] / SO 2887(E) !New 24 June 2022

यायालय Cे¢ (1) (2) (3) 1. मुN य ` याियक मिजmे ट, देहरादून देहरादून, चमोली, h¤§ याग, ï टहरी गढ़वाल, एवं उkरकाशी 2. मुN य ` याियक मिजmे ट, हï रÇार हï रÇार एवं

Circular No. 13/2022 : ​Guidelines for removal of difficulties under sub-section (6) of section 194S of the Income-tax Act, 1961 !New 22 June 2022

The new section mandates a person, who is responsible for paying to any resident any sum by way of consideration for transfer of a virtual digital asset (VDA), to deduct an amount

Notification No. 67/2022 [F. No. 370142/23/2022-TPL] / GSR 463(E) : Income-tax (19th Amendment) Rules, 2022 21 June 2022

[भागII—खण् ड 3(i)] भारत का रािप् : असाधारण 13 टीडीएस (आ कर (िै व् जत त जिसकी कटीती की गई ैर िक ंें कुल संिा (रु.ंें New Delhi, the 21st June, 2022 G.S.R. 463(E).–– In exercise of

Notification No. 66 /2022 [F. No. 370142/26/2022-TPL] / GSR 458(E) : Income-tax (18th Amendment) Rules, 2022 17 June 2022

Explanatory Memorandum : This amendment is effective from 1st day of April, 2022 and applies to assessment year 2022 -2023 relevant to previous year 2021-2022

Notification No. 65/2022 [F. No. 275/30/2019-IT(B)] / SO 2777(E) : Notification No. 65/2022 [F. No. 275/30/2019-IT(B)] / SO 2777(E) 16 June 2022

[भागII—खण् ड 3(ii)] भारत का राजप् : असाधारण 3 सत्यापन यह प्रमाजणत करता हं दक उपररि प्रस्ट्तुत सभी ब्यौरे सही और पूणड ऐसे व्यजि द्वारा हस्ट्ताक्ष ठरत जर आयकर अजधजनयम की धारा

Notification No. 64/2022 [F. No. 370142/24/2022-TPL] / GSR 455(E) : ​Income-tax (Seventeenth Amendment), Rules, 2022 16 June 2022

[भाग II—खण् ड 3(i)] भारत का राजपत्र : असाधारण In exercise of the powers conferred by the to clause (4D) of section 10 read with section 295 of the in India) in a specified fund

Circular No. 12/2022 : Guidelines for removal of difficulties under sub-section (2) of section 194R of the Income-tax Act, 1961 16 June 2022

F. No. 370 I 42/27/2022-TPL Government of India Ministry of Finance Department of Revenue (Central Board of Direct Taxes) *********** Circular No. 12 of 2022 New Delhi, dated 16

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