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ask 1800 180 1961/ 1961

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Circular No. 537, dated 12-07-19898314047/16/2014 9:48:24 PMsection 80C, the deposits made in the Home Loan Account Scheme of the National Housing Bank as well as the repayment of housing loan taken from the bank will qualify 1122https://www.incometaxindia.gov.in/Communications/CircularhtmlFalsehtmCircular1989-07-11T18:30:00.0000000Z1989537{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}8831d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Notification: S.O.57(E) Date of Issue: 31/1/19918384247/17/2014 2:32:42 AMthe Central Government hereby specifies the Home Loan Account Scheme of the National Housing Anil Vivian Singh, Under Secretary to the Government of India, [No. 8809/F. No https://www.incometaxindia.gov.in/Communications/NotificationhtmlFalsehtmNotification1991-01-30T18:30:00.0000000Z199157E {8f5119bc-7835-4673-bf0f-3474ae9bd9c6}80001d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Deductions allowable to tax payer8330378/25/2018 8:09:39 AMSection Nature of deduction Who can claim -    in case of individual, on life of fund set up by National Housing Bank [Home Loan Account Scheme/National Housing Banks (Tax Saving 979https://www.incometaxindia.gov.in/Documents/Left MenuhtmlFalsehtmOthers{6da74bef-4aea-484a-a870-02587928d7dc}3991d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Income from House Property (Practical)8851976/5/2014 12:43:26 PMAdvance Learning on Income from House Property (Practical) Meaning of House Property for brokerage or commission for arrangement of the loan will not be allowed as deduction 1000https://www.incometaxindia.gov.in/Documents/Students/LearningpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}1941d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Deductions allowable to tax payer678083​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.4/27/2018 6:21:28 AMSection Nature of deduction Who can claim 25A(2) Standard deduction of 30 per cent of arrears of rent or unrealised rent received All assessees However, if an asset is acquired 180085https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}331d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Threshold limits under Income-tax Act678096Various 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.4/27/2018 6:21:29 AMVarious Threshold Limits under the Income Tax Act Maximum amount of income which is not chargeable to Income-tax in case of Individual, HUF/ AOP/ BOI/ Artificial Juridical Person 62828https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}541d5e35f4-95b1-4705-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 AMA. Tax Rates and Relief [AY 2019-20 Maximum amount of income which is not chargeable to Income-tax who is at least 60 Years of age at any time during the previous year but less 10682https://www.incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}561d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No. 612, dated 13-11-19918315367/16/2014 9:48:20 PMInstructions for deduction of tax at source from salary - Rates of tax for the financial year 1991-92 The present circular contains the rates of deduction of income-tax from 71https://www.incometaxindia.gov.in/Communications/CircularhtmlFalsehtmCircular1991-11-12T18:30:00.0000000Z1991612{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}8811d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
direct-taxes-code-2013-310320146909673/31/2014 3:57:37 PMIncome not included in the total income Computation of income from ordinary sources Expenditure not to be allowed as Deduction of interest on loan taken for higher education 6626https://www.incometaxindia.gov.in/Documents/Forms/AllItems.aspxpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}201d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in
Circular No. 29/20178321511/4/2018 5:29:08 PM GOVERNMENT OF INDIA MINISTRY OF FINANCE (DEPARTMENT OF REVENUE) CENTRAL BOARD OF DIRECT TAXES DEDUCTION OF TAX AT SOURCE- INCOME-TAX DEDUCTION FROM SALARIES UNDER SECTION 79510https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular1922017-12-05T03:30:00.0000000Z2017Circular No. 29/2017{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}118671d5e35f4-95b1-4705-ad33-f92c024fd01chttps://www.incometaxindia.gov.in