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The Income Tax Department NEVER asks for your PIN numbers, passwords or similar access information for credit cards, banks or other financial accounts through e-mail.

The Income Tax Department appeals to taxpayers NOT to respond to such e-mails and NOT to share information relating to their credit card, bank and other financial accounts.

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ask 1800 180 1961/ 1961

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Amendment of section 194J6345124/11/2017 9:05:37 AMIn section 194J of the Income-tax Act, after the third proviso and before the Explanation "Provided also that the provisions of this section shall have effect, as if for the words 68https://www.incometaxindia.gov.in/Acts/Finance Acts/2017htmlFalsehtmActFinance Acts66CHAPTER IIIDIRECT TAXES2017{13896cd1-2b32-4ec2-8593-d8603ef8120d}582081d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Amendment of section 194J6334546/13/2014 5:49:30 PMIn section 194J of the Income-tax Act, in sub-section (1), for the words "five per 6https://www.incometaxindia.gov.in/Acts/Finance Acts/2007htmlFalsehtmActFinance Acts57Chapter IIIDIRECT TAXES2007{13896cd1-2b32-4ec2-8593-d8603ef8120d}132381d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Amendment of section 194J6329876/13/2014 5:34:22 PMIn section 194J of the Income-tax Act, in sub-section (1), after the proviso, the "Provided further that an individual or a Hindu undivided family, whose total sales, gross 20https://www.incometaxindia.gov.in/Acts/Finance Acts/2002htmlFalsehtmActFinance Acts78Chapter IIIDIRECT TAXES2002{13896cd1-2b32-4ec2-8593-d8603ef8120d}114331d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
TDS Calculator11983212/14/2017 8:57:49 AMThe Income Tax Department NEVER asks for your PIN numbers, passwords or similar access agreement to resident Individual/HUF 194J:Fees for professional or technical services to a 678543https://www.incometaxindia.gov.in/Pages/toolshtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}4771d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Royalty And Fees for Technical Services4694510/21/2014 4:44:58 PMINCOME TAX DEPARTMENT Directorate of Income Tax (PR, PP & OL) 6 th Floor, Mayur Bhawan, Connaught Circus, New Delhi-110001 TAX PAYERS INFORMATION SERIES 44 ROYALTY AND FEES FOR 25355https://www.incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}411d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No. 8/2009, dated 24-11-20091764614/2/2015 8:21:11 AMapplicability of provisions under section 194J of Income-tax Act, 1961 on payments made liable to deduct tax at source under section 194J on all such payments to hospitals etc 1934https://www.incometaxindia.gov.in/Communications/CircularhtmlFalsehtmCircular194J2009-11-23T18:30:00.0000000Z20098/2009{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}2711d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Amendment of section 194J6337176/13/2014 6:04:30 PMIn section 194J of the Income-tax Act, in sub-section (1), after clause (b), the following "(ba) any remuneration or fees or commission by whatever name called, other than those on 44https://www.incometaxindia.gov.in/Acts/Finance Acts/2012htmlFalsehtmActFinance Acts74CHAPTER IIIDIRECT TAXES2012{13896cd1-2b32-4ec2-8593-d8603ef8120d}150581d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Memorandum3736257/17/2014 5:40:42 AMFinance Bill, 2012 - Provisions relating to Direct Taxes C.  Measures to prevent generation and circulation of unaccounted money E.  Rationalization of Tax Deduction at Source (TDS 661https://www.incometaxindia.gov.in/Budgets and Bills/2012htmlFalsehtmBudgetFINANCE BILL2012{cc9cf5ca-a3ec-47f9-b55f-ca7b4cfdd77f}3151d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Tax deducted at source from interest and from fees for professional services/technical services/royalty37972For quick and efficient collection of taxes, the Income-tax Law has incorporated a system of deduction of tax at the point of generation of income. This system is called “Tax Deducted at Source” commonly known as TDS. Under this system, tax is deducted at the point of origination of income. In this part you can gain knowledge about various provisions relating to tax deducted at source from interest and from fees for professional services/technical services/royalty8/13/2019 12:19:46 PMservices/technical services/royalty (Section-194J) and from interest on securities For quick and efficient collection of taxes, the Income-tax Law has incorporated a system of 130449https://www.incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}1271d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
TDS Other than Salaries - 2012470126/12/2014 10:13:39 AMTAX DEDUCTION AT SOURCE (TDS) OTHER THAN SALARIES INCOME TAX DEPARTMENT Directorate of Income Tax (PR, PP & OL) 6 th Floor, Mayur Bhawan, Connaught Circus New Delhi-110001 Tax 142421https://www.incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}201d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in