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Cost-Inflation-Index-upto-FY-2016-17

Cost-Inflation-Index-upto-FY-2016-17343217/2/2022 6:30:13 AMCII 16770https://www.incometaxindia.gov.in/Documents/Forms/AllItems.aspxhtmlFalsehtmOthers6da74bef-4aea-484a-a870-02587928d7dc595a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
For persons including companies required to furnish return under sections 139(4A) or 139(4B) or 139(4C) or 139(4D) only76599211/4/2023 8:45:26 AMITR-7 38 THE GAZETTE OF INDIA : EXTRAORDINARY [PART II SEC. 3(i)] MINISTRY OF FINANCE (Department Of Revenue) (CENTRAL BOARD OF DIRECT TAXES) NOTIFICATION New Delhi, the 14th 12105https://www.incometaxindia.gov.in/Forms/Income-Tax Rules/2023pdfFalsepdfFormIncome-tax Rules|139|ITR-720239cb610e6-fe06-4f0f-a1f8-6be8abb7512c759a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Taxability of perquisite in the form of rent-free accommodation or accommodation provided at a concessional rate800469When an employer provides residential accommodation free of cost or at a reduced rate to their employees, the value of this benefit is considered taxable as a perquisite in the hands of the employee. This benefit provided by an employer is taxable irrespective of whether the residential house is owned by the employer or it is taken on rent.11/24/2023 9:19:43 AMperquisite value = First year's perquisite value x CII of the subsequent year CII of the first year In the case of https://www.incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial|17|2023-12-30T18:30:00.0000000Z|Income from Salary|903058ee-bf1e-4514-bbd4-e628472da78b201a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Treatment of income from different sources 4193867/29/2023 11:56:50 AMCapital gains shall be chargeable to tax if following conditions are satisfied a) There should be a capital asset b) It should be transferred by the taxpayer during the previous 253https://www.incometaxindia.gov.in/Documents/Left MenuhtmlFalsehtmOthers6da74bef-4aea-484a-a870-02587928d7dc400a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Preference form for allotment of Regions to candidates selected to the post of Stenographer Grade-II in CBDT on the basis of Stenographer Grade 'C' & 'D' Examination 2017398946/25/2019 12:40:28 PM15® V£AAS OF CII!I.l8AATING THI I GOVERNMENT OF INDIA MINISTRY OF FINANCE CENTRAL BOARD OF DIRECT TAXES DIRECTORATE OF INCOME TAX (HUMAN RESOURCE DEVELOPMENT) 2"d Floor, Jawahar 40https://www.incometaxindia.gov.in/News/Forms/AllItems.aspxpdfFalsepdfNews2019-06-24T18:30:00.0000000Zd314f41b-9f7e-47e9-8dec-841d42e3c73c277a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
For persons other than- (i) individual, (ii) HUF, (iii) company and (iv) person filing Form ITR-77659513/9/2023 6:42:31 AMITR-5 [भाग II—���� 3(i)] भा����ा��ा��������ा�ा�� 322 FORM No. ITR-5 INDIAN INCOME TAX RETURN [For persons other than- (i) individual, (ii) HUF, (iii) company and (iv) person 15262https://www.incometaxindia.gov.in/Forms/Income-Tax Rules/2023pdfFalsepdfFormIncome-tax Rules|139|ITR-520239cb610e6-fe06-4f0f-a1f8-6be8abb7512c755a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Office Memorandum [F.NO. 500/54/2012-FTD.I], dated 3-5-20122338633/31/2023 2:06:53 PMReConstitution of ADVISORY GROUP FOR INTERNATIONAL TAXATION AND TRANSFER Pricing in DEPARTMENT OF REVENUE, MINISTRY OF FINANCE In furthererance to this office OM of even number 23https://www.incometaxindia.gov.in/Communications/CircularhtmlFalsehtmCircular|92C|2012-05-02T18:30:00.0000000Z2012500/54/2012-FTD.I8f5119bc-7835-4673-bf0f-3474ae9bd9c6132a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
For individuals and HUFs having income from profits and gains of business or profession7659493/9/2023 6:09:13 AM[भाग II—���� 3(i)] भा����ा��ा��������ा�ा�� 258 VERIFICATION I (Tick) ฀ Yes ฀ No If (Yes/No) Amount (Rs) (If Yes) (cii) Have you incurred expenditure of an amount or aggregate 39002https://www.incometaxindia.gov.in/Forms/Income-Tax Rules/2023pdfFalsepdfFormIncome-tax Rules|139|ITR-320239cb610e6-fe06-4f0f-a1f8-6be8abb7512c753a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
For Individuals and HUFs not having income from profits and gains of business or profession7659483/9/2023 6:03:51 AMITR-2 225 THE GAZETTE OF INDIA : EXTRAORDINARY [PART II—SEC. 3(i)] VERIFICATION Stamp Receipt No., Seal, Date & Sign of Receiving Official I I further declare that I am 73626https://www.incometaxindia.gov.in/Forms/Income-Tax Rules/2023pdfFalsepdfFormIncome-tax Rules|139|ITR-220239cb610e6-fe06-4f0f-a1f8-6be8abb7512c752a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Notification: 11108 Date of Issue: 21/10/19992655084/1/2023 12:49:59 AMhereby notifies "Confederation of Indian Industry (CII), New Delhi" for the purpose of 9https://www.incometaxindia.gov.in/Communications/NotificationhtmlFalsehtmNotification|10|1999-10-20T18:30:00.0000000Z199911108 8f5119bc-7835-4673-bf0f-3474ae9bd9c61661a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in