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  • Superseded
  • Amended
Last Updated : 19 September 2022
10663 Record(s) | Page [1 of 1067]

Notification No. 110/2022 [F.No. 370142/41/2022-TPL] / GSR 709(E) : ​Income-tax (31st Amendment) Rules, 2022 19 September 2022

Return of income under section 170A Yes  No (A6) If yes, Whether filed u/s  139(1) Others (drop down) (A7) Enter form filed, Acknowledgement no. or Receipt No. and Date of

Notification No. 108/2022/F. No. 300196/25/2022-ITA-I] / SO 4155(E) : Notification No. 108/2022/F. No. 300196/25/2022-ITA-I] / SO 4155(E) 5 September 2022

of Printing at Government of India Press, Ring Road, Mayapuri, New Delhi-110064 and Published by the Controller of Publications, Delhi-110054

Notification No. 107/2022 [F. No. 300196/25/2018-ITA-I] / SO 4154(E) : Notification No. 107/2022 [F. No. 300196/25/2018-ITA-I] / SO 4154(E) 5 September 2022

Explanatory Memorandum It is certified that no person is being affected adversely by giving retrospective effect to this notification of Printing at Government of India Press, Ring

Notification No.106/2022 [F. No. 279/Misc./66/2014-ITJ(Pt.)] / SO 4156(E) : Notification No.106/2022 [F. No. 279/Misc./66/2014-ITJ(Pt.)] / SO 4156(E) 2 September 2022

रयकर रयुि )अपील( इकाई -1, नन्द्एडा )नन्द्एडा( Sl No. Principal Chief Commissioner of Incometax (Headquarters) Chief Commissioner of Income-tax, (Headquarters) Commissioners of

Notification No. 105/2022 [F. No. 370142/38/2022-TPL-Part-I] / GSR 677(E) : ​Income-tax (29thAmendment) Rules, 2022 1 September 2022

अजधसूचना को भूतलक्षी प्रभाि देने के द्वार इस संबंध में दकसी व्यजि पर प्रजतकूल प्रभाि नहीं पडेगा In exercise of the powers conferred by section 139A read with section 295 of the

Notification No. 103/2022 [F. No. 300196/18/2017-ITA-I (PT.-1)] / SO 4001(E) : Notification No. 103/2022 [F. No. 300196/18/2017-ITA-I (PT.-1)] / SO 4001(E) 24 August 2022

)] सौरभ िैन, अिर सजचि व्याख्यात्मक ज्ञापन इस अजधसूचना को तेलंगाना राज्य प्रिूषण जनयंत्रण बोडड और आंरप्रिेि प्रिूषण जनयंत्रण बोडड बनाम सीबीडीटी एिं अन्द्य के मामले में ठरट याजचका

Notification No. 102/2022 [F. No. 285/13/2022-IT(Inv.V)/CBDT] / SO 3930(E) : Notification No. 102/2022 [F. No. 285/13/2022-IT(Inv.V)/CBDT] / SO 3930(E) 22 August 2022

of Printing at Government of India Press, Ring Road, Mayapuri, New Delhi-110064 and Published by the Controller of Publications, Delhi-110054

Notification No. 101/2022 [F.No. 370142/37/2022-TPL] / GSR 647(E) : ​Income-tax (Twenty Eighth Amendment) Rules, 2022 22 August 2022

Note: The principal rules were published in the Gazette of India, Extraordinary, Part-II, Section-3, Subsection (ii) vide number S.O. 969 (E) dated the 26th March, 1962 and last

Notification No. 100/2022 [F. No. 370142/35/2022-TPL] / GSR 636(E) : Income-tax (27thAmendment) Rules, 2022 18 August 2022

Explanatory Memorandum: This amendment is effective from the 1 st day of April, 2022 so that it applies to all the claims of foreign tax credit furnished during the financial year

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