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Tax Calendar Click here to view relevant Act & Rule.

Important Dates For Your Diary

October 2021
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7 October 2021 -

Due date for deposit of tax deducted/collected for the month of September, 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



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



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15 October 2021 -

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



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



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



Due date for issue of TDS Certificate for tax deducted under section 194M in the month of August, 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 remittancesfor Quarter ending September, 2021 has been extended from October15, 2021 to December31, 2021 vide Circular no. 16/2021, dated 29-08-2021



Quarterly statement of TCS deposited for the quarter ending September 30, 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 October15, 2021 to December31, 2021 vide Circular no. 16/2021, dated 29-08-2021



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 September, 2021


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30 October 2021 -

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




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




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




Quarterly TCS certificate (in respect of tax collected by any person) for the quarter ending September 30, 2021


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31 October 2021 -

Intimation by a designated constituent entity, resident in India, of an international group in Form no. 3CEAB for the accounting year 2020-21



Quarterly statement of TDS deposited for the quarter ending September 30, 2021



Due date for furnishing of Annual audited accounts for each approved programmes under section 35(2AA)




Quarterly return of non-deduction of tax at source by a banking company from interest on time deposit in respect of the quarter ending September 30, 2021



Copies of declaration received in Form No. 60 during April 1, 2021 to September 30, 2021 to the concerned Director/Joint Director



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 applies

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended from October 31, 2021 to November 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 November 30, 2021 to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021



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 furnishing of audit report for Assessment Year 2021-22 has been extended from October 31, 2021 to November 30, 2021 vide Circular no. 9/2021, dated 20-05-2021

The due date for furnishing of audit report for Assessment Year 2021-22 has been further extended from November 30, 2021 to January 31, 2022 vide Circular no. 17/2021, dated 09-09-2021




Report to be furnished in Form 3CEB in respect of international transaction and specified domestic transaction.

The due date for furnishing of report has been extended from October 31, 2021 to November 30, 2021 vide Circular no. 9/2021, dated 20-05-2021



Due date for e-filing of report (in Form No. 3CEJ) by an eligible investment fund in respect of arm's length price of the remuneration paid to the fund manager (if the assessee is required to submit return of income on October 31, 2021).



Statement by scientific research association, university, college or other association or Indian scientific research company as required by rules 5D, 5E and 5F (if due date of submission of return of income is October 31, 2021).



Application in Form 9A for exercising the option available under Explanation to section 11(1) to apply income of previous year in the next year or in future (if the assessee is required to submit return of income on October 31, 2021).




Statement in Form no. 10 to be furnished to accumulate income for future application under section 10(21) or section 11(1) (if the assessee is required to submit return of income on October 31, 2021).




Due date for claiming foreign tax credit, upload statement of foreign income offered for tax for the previous year 2019-20 and of foreign tax deducted or paid on such income in Form no. 67. (if due date of submission of return of income is October 31, 2021).



Submit copy of audit of accounts to the Secretary, Department of Scientific and Industrial Research in case company is eligible for weighted deduction under section 35(2AB) [if company does not have any international/specified domestic transaction]




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 is 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 from September 30, 2021 to October 31, 2021 vide Circular no. 9/2021, dated 20-05-2021



Payment of tax under the Direct Tax Vivad se Vishwas Act, 2020 with additional charge



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

View Full Year Calendar

Due Dates for selected month and year

7 October 2021 -

Due date for deposit of tax deducted/collected for the month of September, 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


7 October 2021 -

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



15 October 2021 -

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


15 October 2021 -

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


15 October 2021 -

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


15 October 2021 -

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


15 October 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 remittancesfor Quarter ending September, 2021 has been extended from October15, 2021 to December31, 2021 vide Circular no. 16/2021, dated 29-08-2021


15 October 2021 -

Quarterly statement of TCS deposited for the quarter ending September 30, 2021


15 October 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 October15, 2021 to December31, 2021 vide Circular no. 16/2021, dated 29-08-2021


15 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 September, 2021


30 October 2021 -

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



30 October 2021 -

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



30 October 2021 -

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



30 October 2021 -

Quarterly TCS certificate (in respect of tax collected by any person) for the quarter ending September 30, 2021


31 October 2021 -

Intimation by a designated constituent entity, resident in India, of an international group in Form no. 3CEAB for the accounting year 2020-21


31 October 2021 -

Quarterly statement of TDS deposited for the quarter ending September 30, 2021


31 October 2021 -

Due date for furnishing of Annual audited accounts for each approved programmes under section 35(2AA)



31 October 2021 -

Quarterly return of non-deduction of tax at source by a banking company from interest on time deposit in respect of the quarter ending September 30, 2021


31 October 2021 -

Copies of declaration received in Form No. 60 during April 1, 2021 to September 30, 2021 to the concerned Director/Joint Director


31 October 2021 -

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 applies

The due date for furnishing of return of income for Assessment Year 2021-22 has been extended from October 31, 2021 to November 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 November 30, 2021 to February 28, 2022 vide Circular no. 17/2021, dated 09-09-2021


31 October 2021 -

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 furnishing of audit report for Assessment Year 2021-22 has been extended from October 31, 2021 to November 30, 2021 vide Circular no. 9/2021, dated 20-05-2021

The due date for furnishing of audit report for Assessment Year 2021-22 has been further extended from November 30, 2021 to January 31, 2022 vide Circular no. 17/2021, dated 09-09-2021



31 October 2021 -

Report to be furnished in Form 3CEB in respect of international transaction and specified domestic transaction.

The due date for furnishing of report has been extended from October 31, 2021 to November 30, 2021 vide Circular no. 9/2021, dated 20-05-2021


31 October 2021 -

Due date for e-filing of report (in Form No. 3CEJ) by an eligible investment fund in respect of arm's length price of the remuneration paid to the fund manager (if the assessee is required to submit return of income on October 31, 2021).


31 October 2021 -

Statement by scientific research association, university, college or other association or Indian scientific research company as required by rules 5D, 5E and 5F (if due date of submission of return of income is October 31, 2021).


31 October 2021 -

Application in Form 9A for exercising the option available under Explanation to section 11(1) to apply income of previous year in the next year or in future (if the assessee is required to submit return of income on October 31, 2021).



31 October 2021 -

Statement in Form no. 10 to be furnished to accumulate income for future application under section 10(21) or section 11(1) (if the assessee is required to submit return of income on October 31, 2021).



31 October 2021 -

Due date for claiming foreign tax credit, upload statement of foreign income offered for tax for the previous year 2019-20 and of foreign tax deducted or paid on such income in Form no. 67. (if due date of submission of return of income is October 31, 2021).


31 October 2021 -

Submit copy of audit of accounts to the Secretary, Department of Scientific and Industrial Research in case company is eligible for weighted deduction under section 35(2AB) [if company does not have any international/specified domestic transaction]



31 October 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 is 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 from September 30, 2021 to October 31, 2021 vide Circular no. 9/2021, dated 20-05-2021


31 October 2021 -

Payment of tax under the Direct Tax Vivad se Vishwas Act, 2020 with additional charge


31 October 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 October 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

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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.​​​​​