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Employees: Benefits allowable678089Salaried persons constitute a large chunk of total taxpayers in India and their contribution to total tax collection is substantial. The document includes brief introduction and tax treatment of various allowances and perquisites available to an employee, inter-alia, house rent allowance, gratuity, provident fund and so forth.7/5/2018 6:04:27 AMList of benefits available to Salaried Persons House Rent Allowance (Sec. 10(13A) & Rule 2A * Salary= Basic + DA (if part of retirement benefit) + Turnover based Commission 107932https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}571d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Individual and HUF: Benefits allowable678081​Individuals and HUFs constitute a large chunk of total taxpayers in India and their contribution in total tax collection is substantial. The document includes the list of various benefits available to an Individual or an HUF, such as exemptions and deductions.4/27/2018 6:21:28 AM2.i Benefits available only to Individuals & HUFs A. Tax Rates and Relief [AY Person resident outside India (under FEMA Act) and person who has been permitted to maintain said 11260https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}561d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Allowances allowable to tax payer678078Income-tax Act contains provisions for taxability of various allowances received by a taxpayer. These allowances are either in the nature of income which is exempt from tax or is an expenditure which provides weighted deductions to the taxpayer. This list gives a glimpse of tax treatment of various allowances available to a taxpayer.4/27/2018 6:21:28 AM1.b Allowances available to different categories of Tax Payers b) 1/5th of salary (excluding any allowance, benefits or other perquisite Individual - Salaried employee 247734https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}521d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Tax Charts & Tables6761119/12/2014 1:10:55 PMThe document includes the list of various benefits available to an Individual or an HUF, such Salaried persons constitute a large chunk of total taxpayers in India and their 199690https://www.incometaxindia.gov.in/Pages/Forms/AllItems.aspxhtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}4351d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No. 8/20185789712/26/2018 5:29:12 PMin connection to business or employment, 13.1-13.3 Benefit of carry forward and set off of by the due date, 22.1-22.3 Deductions available to senior citizens in respect of health 10422https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular2018-12-26T02:30:00.0000000Z2018Circular No. 8/2018{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}119851d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No.1/2019587961/2/2019 3:30:10 PMPERSON RESPONSIBLE FOR FILING FORM 24G IN CASE OF STATE GOVT DEPARTMENTS/CENTRAL GOVT Acts, Rules, Forms and Notifications are available at the website of the Income Tax 76414https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular2018-12-31T19:30:00.0000000Z2019Circular No.1/2019{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}119871d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Income from House Property (Practical)8851976/5/2014 12:43:26 PM‘Owner’ for this purpose means a person who can exercise the rights of the owner not on A person entitled to receive income from a property in his own right is to be treated as 2075https://www.incometaxindia.gov.in/Documents/Students/LearningpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}1941d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No. 8/2012, dated 5-10-20128317583/9/2015 1:08:33 PMActs, Rules, Forms and Notifications are available at the website of the Income Tax Every person who is responsible for paying any income chargeable under the head "Salaries 9695https://www.incometaxindia.gov.in/Communications/CircularhtmlFalsehtmCircular1922012-10-04T18:30:00.0000000Z201208/2012{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}811d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
T.D.S. on Salaries - 20136794695/20/2014 9:33:53 PMAct provides for chargeability of tax on the total income of a person on an annual basis various provisions relevant only to the salaried class of taxpayers.CHAPTER-2 OVER VIEW OF 70743https://www.incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}171d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
MOP_Volume_II69101010/9/2009 6:37:27 PMOUR MISSION To promote compliance with our direct tax laws, through caring taxpayer service and strict enforcement and thus realize maximum resources for the Nation 30228https://www.incometaxindia.gov.in/Documents/Forms/AllItems.aspxpdfFalsepdfOthers{6da74bef-4aea-484a-a870-02587928d7dc}3611d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in