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Tax Calendar Click here to view relevant Act & Rule.

Important Dates For Your Diary

December 2021
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7 December 2021 -

Due date for deposit of Tax deducted/collected for the month of November, 2021. 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


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15 December 2021 -

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



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



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




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




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




Due date for furnishing statement in Form no. 3BB by a stock exchange in respect of transactions in which client codes been modified after registering in the system for the month of November, 2021


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30 December 2021 -

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




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




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




Furnishing of report in Form No. 3CEAD for a reporting accounting year (assuming reporting accounting year is January 1, 2020 to December 31, 2020) 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.


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31 December 2021 -

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 from November 30, 2021 to December 31, 2021 vide Circular no. 9/2021, dated 20-05-2021

The due date for furnishing of return of income for Assessment Year 2021-22 has been further extended from December 31, 2021 to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021




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

The due date for filing of belated/revised return of income for the assessment year 2021-22 has been extended from December 31, 2021 to January 31, 2022 vide Circular 08/2021, dated 30-04-2021.

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


Return of income for the assessment year 2021-22 for all assessee other than (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 applies or (d) an assessee who is required to furnish a report under section 92E.

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended from July 31, 2021 to September 30, 2021 vide Circular no. 9/2021, dated 20-05-2021

The due date for furnishing of return of income for Assessment Year 2021-22 has been further extended from September 30, 2021 to December 31, 2021 vide Circular no. 17/2021, dated 09-09-2021


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

The due date for furnishing of quarterly statement of foreign remittances for Quarter ending September, 2021 has been extended from October 15, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021



Furnishing of Equalisation Levy statement for the Financial Year 2020-21

The due date for furnishing of Equalisation Levy statement has been extended from June 30, 2021 to July 31, 2021 vide Circular no. 12/2021, dated 25-06-2021

The due date for furnishing of Equalisation Levy statement has been extended from July 31, 2021 to August 31, 2021 vide Circular no. 15/2021, dated 03-08-2021

The due date for furnishing of Equalisation Levy statement has been further extended from August 31, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


Upload declarations received from recipients in Form No. 15G/15H during the quarter ending September, 2021

The due date for uploading declarations has been further extended from October 15, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


Intimation in Form 10BBB by a pension fund in respect of each investment made in India for quarter ending September, 2021

The due date for intimation has been extended from October 31, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


Intimation in Form II by Sovereign Wealth Fund in respect of investment made in India for quarter ending September, 2021

The due date for intimation has been extended from October 31, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


Intimation (required to be made on or before 30-11-2021) by a constituent entity, resident in India, of an international group, the parent entity of which is not resident in India in Form 3CEAC

The due date for such intimation has been extended to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021



Report by a parent entity or an alternative reporting entity or any other constituent entity, resident in India, which is required to be furnished on or before 30-11-2021, in Form no. 3CEAD

The due date forfurnishing report has been extended to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021



Intimation on behalf of an international group, which is required to be made on or before 30-11-2021, in Form no. 3CEAE

The due date for such intimation has been extended to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021

View Full Year Calendar

Due Dates for selected month and year

7 December 2021 -

Due date for deposit of Tax deducted/collected for the month of November, 2021. 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


15 December 2021 -

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


15 December 2021 -

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


15 December 2021 -

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



15 December 2021 -

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



15 December 2021 -

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



15 December 2021 -

Due date for furnishing statement in Form no. 3BB by a stock exchange in respect of transactions in which client codes been modified after registering in the system for the month of November, 2021


30 December 2021 -

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



30 December 2021 -

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



30 December 2021 -

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



30 December 2021 -

Furnishing of report in Form No. 3CEAD for a reporting accounting year (assuming reporting accounting year is January 1, 2020 to December 31, 2020) 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.


31 December 2021 -

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 from November 30, 2021 to December 31, 2021 vide Circular no. 9/2021, dated 20-05-2021

The due date for furnishing of return of income for Assessment Year 2021-22 has been further extended from December 31, 2021 to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021



31 December 2021 -

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

The due date for filing of belated/revised return of income for the assessment year 2021-22 has been extended from December 31, 2021 to January 31, 2022 vide Circular 08/2021, dated 30-04-2021.

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

31 December 2021 -

Return of income for the assessment year 2021-22 for all assessee other than (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 applies or (d) an assessee who is required to furnish a report under section 92E.

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended from July 31, 2021 to September 30, 2021 vide Circular no. 9/2021, dated 20-05-2021

The due date for furnishing of return of income for Assessment Year 2021-22 has been further extended from September 30, 2021 to December 31, 2021 vide Circular no. 17/2021, dated 09-09-2021

31 December 2021 -

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

The due date for furnishing of quarterly statement of foreign remittances for Quarter ending September, 2021 has been extended from October 15, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


31 December 2021 -

Furnishing of Equalisation Levy statement for the Financial Year 2020-21

The due date for furnishing of Equalisation Levy statement has been extended from June 30, 2021 to July 31, 2021 vide Circular no. 12/2021, dated 25-06-2021

The due date for furnishing of Equalisation Levy statement has been extended from July 31, 2021 to August 31, 2021 vide Circular no. 15/2021, dated 03-08-2021

The due date for furnishing of Equalisation Levy statement has been further extended from August 31, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021

31 December 2021 -

Upload declarations received from recipients in Form No. 15G/15H during the quarter ending September, 2021

The due date for uploading declarations has been further extended from October 15, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021

31 December 2021 -

Intimation in Form 10BBB by a pension fund in respect of each investment made in India for quarter ending September, 2021

The due date for intimation has been extended from October 31, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021

31 December 2021 -

Intimation in Form II by Sovereign Wealth Fund in respect of investment made in India for quarter ending September, 2021

The due date for intimation has been extended from October 31, 2021 to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021

31 December 2021 -

Intimation (required to be made on or before 30-11-2021) by a constituent entity, resident in India, of an international group, the parent entity of which is not resident in India in Form 3CEAC

The due date for such intimation has been extended to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


31 December 2021 -

Report by a parent entity or an alternative reporting entity or any other constituent entity, resident in India, which is required to be furnished on or before 30-11-2021, in Form no. 3CEAD

The due date forfurnishing report has been extended to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021


31 December 2021 -

Intimation on behalf of an international group, which is required to be made on or before 30-11-2021, in Form no. 3CEAE

The due date for such intimation has been extended to December 31, 2021 vide Circular no. 16/2021, dated 29-08-2021

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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.​​​​

* Notification No. 88/2020 [F. No. 370142/35/2020-TPL] / SO 3906(E) dated 29 October, 2020.​​​​​