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Tax Charts & Tables

income-tax-calculator-234ABC93925/24/2020 4:59:50 AMThe Income Tax Department appeals to taxpayers NOT to respond to such e-mails and NOT In case the assesse is opted for Section 115BAC, Loss under head House Property for rented 4179439https://www.incometaxindia.gov.in/Pages/toolshtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}7491d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Assessment of Charitable Trust and Institution - 2015103336/21/2016 5:06:45 AMIn case of doubt, reference should ii) The Central Board of Direct Taxes (CBDT); (iii) The Director General of Income Tax (DGIT); (iv) The Director/Commissioner of Income Tax (DIT 31425https://www.incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}71d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Notification No. 31/2020 [F. No. 370142/32/2019-TPL] / GSR 338(E)2117095/31/2020 9:31:42 AME).—In exercise of the powers conferred by section 139 read with section 295 of the Income-tax Act FORM ITR-1 SAHAJ INDIAN INCOME TAX RETURN 48936https://www.incometaxindia.gov.in/Communications/NotificationpdfFalsepdfNotification1392020-05-28T18:30:00.0000000Z2020Notification No. 31/2020 [F. No. 370142/32/2019-TPL] / GSR 338(E){8f5119bc-7835-4673-bf0f-3474ae9bd9c6}122861d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Deductions allowable to tax payer4265 ​Income-tax Act provides certain deductions to compute the actual taxable income. The nature of deductions from total income is different for each category of income. The document will provide a list of all deductions available to different categories of taxpayers for different categories of incomes and the conditions thereof.10/23/2020 12:47:43 PMAgainst 'income from house properties 3.  Deduction shall be allowed under section 32AD in addition to deduction under section 32AC if assessee fulfils the specified 245845https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}331d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Taxation of Salaried Employees - 2013103846/12/2014 10:16:27 AMThe Indian Income Tax Act (Section 4) provides that in respect of the total income of the previous year of every person, income tax shall be charged for the corresponding 59810https://www.incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}341d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No. 4/2020930301/16/2020 1:02:00 PM3.2.1 Computation of Average Income Tax SUBJECT: INCOME-TAX DEDUCTION FROM SALARIES DURING THE FINANCIAL YEAR 2019-20 UNDER SECTION 192 OF THE INCOME-TAX ACT, 1961 56302https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular1922020-01-15T22:30:00.0000000Z2020Circular No. 4/2020{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}122171d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Finance Act, 2020261723/27/2020 5:17:09 PMChapter XII-FA or Chapter XII-FB or sub-section (1A) of section 161 or section 164 or section 164A or section 167B of the Income-tax Act 15822https://www.incometaxindia.gov.in/News/Forms/AllItems.aspxpdfFalsepdfNews2020-03-29T18:30:00.0000000Z{d314f41b-9f7e-47e9-8dec-841d42e3c73c}3211d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Threshold limits under Income-tax Act4278Various provisions of the Income-tax Act contain reference to threshold limits. These threshold limits may include maximum exemption limit, limit of exemptions or deductions from income, allowances received as a part of salary which is exempt from tax, fees for filing an appeal, and so forth. This document contains brief introduction to all relevant provisions and their threshold limits.6/14/2020 7:56:19 AMVarious Threshold Limits under the Income Tax Act Maximum amount of income which is not chargeable to Income-tax in the hands of a resident senior citizen Section 91373https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}541d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Tax Exempted Institutions93639/18/2014 12:50:37 PMThe Income Tax Department appeals to taxpayers NOT to respond to such e-mails and NOT Approved under Section 80G 12AA 643033https://www.incometaxindia.gov.in/Pages/utilitieshtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}4391d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Notification No. 36/2019/F.No. 370142/4/2019-TPL/GSR 304(E)2114174/16/2019 10:24:48 AM( " गए )*   सिहत ) वेतन या मजदूरी के the Incometax Act, 1961 (43 of 1961), the Central Board of Direct Taxes hereby makes the following rules further to amend the Income-tax Rules 20798https://www.incometaxindia.gov.in/Communications/NotificationpdfFalsepdfNotification2002019-04-11T18:30:00.0000000Z2019Notification No. 36/2019/F.No. 370142/4/2019-TPL/GSR 304(E){8f5119bc-7835-4673-bf0f-3474ae9bd9c6}120381d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in