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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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Deduction under section 80D1198041/24/2018 5:29:23 AMThe Income Tax Department NEVER asks for your PIN numbers, passwords or similar access information for credit UNDER SECTION 80D Reset293157https://www.incometaxindia.gov.in/Pages/toolshtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}7211d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Amendment of section 80D6347124/13/2018 12:47:09 PMIn section 80D of the Income-tax Act, with effect from the 1st day of April, 2019 (i)   for the words "thirty thousand rupees" wherever they occur, the words "fifty thousand rupees 351https://www.incometaxindia.gov.in/Acts/Finance Acts/2018htmlFalsehtmActFinance Acts26CHAPTER IIIDIRECT TAXES2018{13896cd1-2b32-4ec2-8593-d8603ef8120d}592981d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Deduction in respect of medical treatment, etc., of handicapped dependants6426037/1/2014 4:20:41 PM(a) is a relative of the individual, or as the case may be, is a member of the Hindu omitted and, in its place, the present sec. 80D was introduced by the Finance (No. 2) Act https://www.incometaxindia.gov.in/Acts/Income-tax Act, 1961/1982htmlFalsehtmActIncome-tax Act, 196180DVI-ADEDUCTIONS TO BE MADE IN COMPUTING TOTAL INCOME1982{13896cd1-2b32-4ec2-8593-d8603ef8120d}401511d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Tax benefits due to life insurance policy, health insurance policy and expenditure on medical treatment37970Payment of premium on life insurance policy, health insurance policy and expenditure on medical treatment not only gives insurance cover to a taxpayer but also offers certain tax benefits. In this part you can gain knowledge about deductions available to a taxpayer on account of payment of life insurance premium, payment of health insurance premium and expenditure on medical treatment. 8/5/2019 12:36:47 PM[As amended by Finance (No. 2) Act, 2019] TAX BENEFITS DUE TO LIFE INSURANCE POLICY, HEALTH INSURANCE POLICY AND EXPENDITURE ON MEDICAL TREATMENT In this part you can gain 54455https://www.incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}1261d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Quarterly Statement of deduction of tax under sub-section (3) of section 200 of the Income-tax Act in respect of salary for the quarter ended…………………………..(June/September/December/March)……………… (Financial Year)3030371/21/2020 6:22:57 AMFORM NO. 24Q [See section 192 and rule 31A] Quarterly Statement of deduction of tax under sub-section (3) of section 200 of the Income-tax Act in respect of salary for the 12375https://www.incometaxindia.gov.in/Forms/Income-Tax RulespdfFalsepdfFormIncome-tax Rules24Q{9cb610e6-fe06-4f0f-a1f8-6be8abb7512c}1551d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Amendment of section 80D6327326/13/2014 5:28:08 PMIn section 80D of the Income-tax Act, in sub-section (2), for the proviso, the "Provided that such insurance shall be in accordance with a scheme framed in this behalf by 4https://www.incometaxindia.gov.in/Acts/Finance Acts/2001htmlFalsehtmActFinance Acts37Chapter IIIDIRECT TAXES2001{13896cd1-2b32-4ec2-8593-d8603ef8120d}106701d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Deduction in respect of health insurance premia66854610/5/2019 8:29:24 AM80D (a)  the whole of the amount paid to effect or to keep in force an insurance on the health of the assessee or his family or any contribution made to the Central Government 3https://www.incometaxindia.gov.in/Acts/Income-tax Act, 1961/2019_1htmlFalsehtmActIncome-tax Act, 196180DCHAPTER VIADeductions to be made in computing total income2019 (No. 1){13896cd1-2b32-4ec2-8593-d8603ef8120d}600821d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Amendment of section 80D6315449/12/2014 3:17:27 PM9. In section 80D of the Income-tax Act, in sub-section (2), with effect from the 1st day (a) in clause (i), for the words "two thousand four hundred rupees", the words "four 3https://www.incometaxindia.gov.in/Acts/Finance Acts/1981htmlFalsehtmActFinance Acts9EMPTYEMPTY1981{13896cd1-2b32-4ec2-8593-d8603ef8120d}527161d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Deductions allowable to tax payer46054810/15/2019 11:43:03 AMSection Nature of deduction Who can claim -    in case of individual, on life of assessee, assessee's spouse and any child of assessee -    in case of HUF, on life of any member of the 22999https://www.incometaxindia.gov.in/Documents/Left MenuhtmlFalsehtmOthers{6da74bef-4aea-484a-a870-02587928d7dc}3991d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Instruction_ITR3_20186307565/14/2018 5:33:47 PMInstructions to Form ITR-3 (A.Y 2018-19) Page 1 of 30 Instructions for filling out FORM ITR-3 These instructions are guidelines for filling the particulars in this Return Form 40213https://www.incometaxindia.gov.in/Supporting Files/ITR2018/InstructionspdfFalsepdfForm{7bc53324-6e6a-4b3c-a0e5-ec079ec9d3c6}37071d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in