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TDS Rent- 194I _194C5541856/5/2014 12:49:01 PMAdvance Learning on TDS under section 194-I and 194-C The person (not being an not in the nature of income and, therefore, no tax is to be deducted at source u 3547https://www.incometaxindia.gov.in/Documents/Students/LearningpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}21336e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Circular No. 1/2017552951/6/2017 3:52:41 PMu/s 192 4 4.3 Deduction of Tax at Lower Rate 5 4.4 Deposit of Tax Deducted 5 4.4.1 Due dates for payment of TDS 5 4.4.2 Mode of payment of TDS 5 Nil 2 Where the total income 338https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular1922017-01-01T18:30:00.0000000Z2017Circular No. 1/2017{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}1171436e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Disallowance_from_Busiess55416712/27/2013 6:45:59 PMThe entire commission was liable to TDS India to a non-resident is not deductible, if tax on such salary has not been paid to the Government nor has been deducted at source 704https://www.incometaxindia.gov.in/Documents/Students/LearningpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}20236e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Royalty And Fees for Technical Services595910/21/2014 4:44:58 PMand Provisions of the Proposed Direct Tax Code CHAPTER 8 Frequently Asked Questions on (FAQs) 109 Royalty & FTS and Related Matters FAQs have also been added on the subject 7152https://www.incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}4136e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Disallowance of Business Expenditure-theory5541666/5/2014 12:40:55 PMhas not made effective arrangement to secure that tax shall be deducted at source from any payment made from the fund, which Interest on any loans and advances from a scheduled bank 425https://www.incometaxindia.gov.in/Documents/Students/LearningpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}19536e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Circular No. 4/2020551741/16/2020 1:02:00 PMDEDUCTION OF TAX AT SOURCE- INCOME-TAX DEDUCTION FROM SALARIES TDS ON PAYMENT OF ACCUMULATD BALANCE UNDER RECOGNISED PROVIDENT FUND AND CONTIBUTION FROM 7333https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular1922020-01-15T22:30:00.0000000Z2020Circular No. 4/2020{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}1221736e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Circular No. 20/20205512412/22/2020 8:43:30 PMDEPARTMENTOFREVENU~ CENTRAL BOARD OF DIRECT TAXES DEDUCTION OF TAX AT SOURCE­ INCOME-TAX DEDUCTION under Section 192 of the Income-tax Act, 1961 (hereinafter 'the Act'), during the 6591https://www.incometaxindia.gov.in/Communications/CircularpdfFalsepdfCircular1922020-12-03T04:30:00.0000000Z2020Circular No. 20/2020{8f5119bc-7835-4673-bf0f-3474ae9bd9c6}1235336e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Business Income (Practical)5541651/9/2014 5:47:22 PM304 on account of income-tax paid for the year to profit and loss account (deducted separately) 84,252 Add: Income-tax paid which is included in other https://www.incometaxindia.gov.in/Documents/Students/LearningpdfFalsepdf{6da74bef-4aea-484a-a870-02587928d7dc}20136e9e09d-6d7e-4f5a-97d9-ae6ae6b49bb0https://www.incometaxindia.gov.in
Implementation and Maintenance of “New Tax Return Preparer Scheme (Phase -IV) – “Aaykar Mitra”[Tax Return Preparer(Amendment) Scheme,2018] including Integration & Maintenance of Existing Scheme1145853/27/2018 4:56:52 PMINCOME-TAX DEPARTMENT – Government of India documentary or any other form by or on behalf of the Income Tax Department, Government of India (“ITD”) or any of http://office-intranet.incometaxindia.gov.in/delhi/Lists/Tenders/AllItems.aspxtxtFalseTender2018-03-26T18:30:00.0000000Zhttp://office-intranet.incometaxindia.gov.in/delhi/Lists/Tenders/Attachments/751/Implementation-and-Maintenance-of-New-Tax-Return-Preparer-Scheme.pdf{3a3e26d3-3ecf-4a19-b1cd-595f01f83e6d}751295b1562-f976-48c1-8557-51e132f13416http://office-intranet.incometaxindia.gov.in
Notice by Income Tax Department Inviting Bids for Selection of Managed Service Provider (MSP) for "Business Process Management(BPM), Delhi1143211/24/2017 4:08:30 PMIndia SMS Short Messaging Service TCS Tax Collected at Source TDS Tax Deducted at Source UAT User Acceptance Testing VAT Value Added Tax RFP for Selection of Managed Service http://office-intranet.incometaxindia.gov.in/delhi/Lists/Tenders/AllItems.aspxtxtFalseTender2017-01-23T18:30:00.0000000Z{3a3e26d3-3ecf-4a19-b1cd-595f01f83e6d}498295b1562-f976-48c1-8557-51e132f13416http://office-intranet.incometaxindia.gov.in