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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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Deferred Tax Calculator267511/24/2018 7:00:22 AMDEDUCTION UNDER SECTION 80C Add More Remove saving scheme eligible for section 80C Notified pension fund eligible for section 80C 62184https://incometaxindia.gov.in/Pages/toolshtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}748e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Tax benefits due to life insurance policy, health insurance policy and expenditure on medical treatment99844 Payment 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. 4/19/2022 10:08:08 AM1) No deduction under Chapter VI-A (under section 80C to 80U) shall be allowed from the during the financial year 2022-23 to avail of the advantage of deduction under section 80C 45242https://incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}126e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Tax Calculators​​​​58067/27/2017 4:31:26 PMThe 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 335915https://incometaxindia.gov.in/Pages/Forms/AllItems.aspxhtmlFalseaspx{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}627e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Amendment of section 80C8057567/19/2021 12:49:21 PM3https://incometaxindia.gov.in/Acts/Finance Acts/2013unknownFalsehtmActFinance Acts12CHAPTER IIIDIRECT TAXES 2013{13896cd1-2b32-4ec2-8593-d8603ef8120d}15251e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Tax on short-term capital gains​99838 Any capital asset held by the taxpayer for a period of not more than 36 months immediately preceding the date of its transfer will be treated as short-term capital asset. Gain arising on transfer of long term capital asset is called long-term capital gain. In this part you can gain knowledge about various provisions relating to tax on short-term capigal gains.​4/18/2022 2:36:49 PM[As amended by Finance Act, 2022 TAX ON SHORT-TERM CAPITAL GAINS Gain arising on transfer of capital asset is charged to tax under the head “Capital Gains i. not being more than 2 80171https://incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}98e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Amendment of section 80C8063999/25/2021 4:44:34 AMIn section 80C of the Income-tax Act, in sub-section (2), after clause (xxiv), the '(xxv)   being an employee of the Central Government, as a contribution to a specified account of https://incometaxindia.gov.in/Acts/Finance Acts/2019_2htmlFalsehtmActFinance Acts23CHAPTER IIIDIRECT TAXES2019 (No. 2){13896cd1-2b32-4ec2-8593-d8603ef8120d}61085e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Know your Income Tax Rates for AY 2021-22 & AY 2022-2371523Know your Income Tax Rates for AY 2021-22 & AY 2022-23 11/11/2021 6:35:03 PMIndividual/ HUF 80C Investment in life insurance, recognized PF/ Superannuation Fund, PPF 80CCE The aggregate amount eligible for deduction under sec. 80C, 80CCC & 80CCD(1) is Rs 1897https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfPamphlet{e1af5c4d-1048-48d7-8520-64eb07daf071}144e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Tax on long-term capital gains​99839 Any capital asset held by the taxpayer for a period of more than 36 months immediately preceding the date of its transfer will be treated as long-term capital asset. Gain arising on transfer of long term capital asset is called long-term capital gain. In this part you can gain knowledge about various provisions relating to tax on long-term capigal gains.​4/26/2022 10:57:20 AM[As amended by Finance Act, 2022] TAX ON LONG-TERM CAPITAL GAINS Gain arising on transfer of capital asset is charged to tax under the head “Capital Gains i. not being more than 2 110031https://incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}92e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Know your Income Tax Rates-Individual/HUF/AOP/BOI, etc.111113Know your Income Tax Rates-Individual/HUF/AOP/BOI, etc.3/26/2021 12:25:19 PMKnow Your Income Tax Rate - for Income Tax Department Central Board of Direct Taxes (For Individual, HUF, AOP, BOI, AJP and Firms) A.Y. 2021-22 @IncomeTaxIndia 1129https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfPamphlet{e1af5c4d-1048-48d7-8520-64eb07daf071}138e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Understanding Capital Gains on Transfer of Immovable Property868973Understanding Capital Gains on Transfer of Immovable Property2/7/2022 12:07:40 PMIncome Tax Department Central Board of Direct Taxes Understanding Capital Gains on Transfer of Immovable Property Understanding Capital Gains on Transfer of Immovable 464https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfPamphlet{e1af5c4d-1048-48d7-8520-64eb07daf071}160e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in