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relevant-provisions-for-non-resident-international-businesses1134438/9/2014 9:08:51 AM15 44B Special provision for computing profits and gains of shipping business in the case of non-residents Non-residents planning to set up business in India 3https://incometaxindia.gov.in/Documents/Forms/AllItems.aspxhtmlFalsehtmOthers{6da74bef-4aea-484a-a870-02587928d7dc}26e93ecc72-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.​5/11/2021 1:07:38 PMA ct, 20 21] TAX ON LONG-TERM CAPITAL GAINS Introduction Gain arising on transfer of capital asset is charged to tax under the head “Capital Gains (b) Any securities held by a FII 58132https://incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}92e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Compute Capital Gains - 20151110956/21/2016 5:06:46 AMin a previous year is taxable as capital gains under the head “Capital Gains”.The important ingredients for capital gains are, therefore, existence of a capital asset 743https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}19e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Non-resident: Benefits allowable36087Income-tax Act contains special provision for taxability of a non-resident person, including a foreign company. A few benefits are extended to non-residents by these provisions, inter-alia, global income of a non-resident is not taxable in India, various interest income are not taxable in India and so forth. This document gives a brief introduction to those provisions which provides certain benefits to a non-resident. 7/12/2021 6:00:06 AMbelow will ascertain whether the individual is resident or non-resident; and step 2 will ascertain whether he is ordinarily resident or not ordinarily resident https://incometaxindia.gov.in/Charts Tables/Forms/AllItems.aspxhtmlFalsehtmCharts & Tables{26b89a4f-398f-430e-bccf-2f9843f0620c}90e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Other Non-resident7829175/14/2021 11:57:09 PMIndividual, being a: a) A non-resident engaged by the agency for rendering technical services in India; b) Non-Indian Person who is a non-resident or not ordinarily resident 2490https://incometaxindia.gov.in/Documents/Left MenupdfFalsepdfOthers{6da74bef-4aea-484a-a870-02587928d7dc}420e93ecc72-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.​5/11/2021 1:15:31 PMA ct, 202 1] TAX ON SHORT-TERM CAPITAL GAINS Introduction Gain arising on transfer of capital asset is charged to tax under the head “Capital Gains (b) Any securities held by a 30097https://incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}98e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Provisions of Income-tax Law and FEMA useful for non-residents99874 In this part you can gain knowledge about various provisions of Income-tax Law and Foreign Exchange Management Act, 1999 (FEMA) which are useful to a non-resident. 4/27/2021 2:08:50 PMPROVISIONS OF INCOME-TAX LAW AND FEMA USEFUL FOR NON-RESIDENTS In this part you can gain knowledge about various provisions of Income-tax 4008https://incometaxindia.gov.in/Tutorials/Forms/AllItems.aspxpdfFalsepdfTutorial{903058ee-bf1e-4514-bbd4-e628472da78b}104e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Tax Laws & Rules > Rules > Capital Gains Accounts Scheme, 1988265549/2/2014 2:56:05 PMImposition of Tax Rules, 2015 Capital Gains Accounts Scheme, 1988 Centralised Processing of Returns Returns by Salaried Employees Through Employer, 2004 Scheme for Furnishing 5773https://incometaxindia.gov.in/Pages/ruleshtmlFalseaspxCapital Gains Accounts Scheme, 1988{5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1}366e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Application for opening an account under the Capital Gains Accounts Scheme, 19887822657/4/2016 2:21:04 PMOffice] Serial No. Application for opening an account under the Capital Gains Accounts Scheme, 1988 To The Manager [Name [in words] (ii) Amount to be 967https://incometaxindia.gov.in/Forms/Capital Gains Accounts Scheme, 1988pdfFalsepdfFormCapital Gains Accounts Scheme, 1988A{9cb610e6-fe06-4f0f-a1f8-6be8abb7512c}32e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Form of nomination under the Capital Gains Accounts Scheme, 19887822697/4/2016 2:22:46 PMForm of nomination under the Capital Gains Accounts Scheme, 1988 To The Manager [Name and entry has been made in the Pass book No for account-A No 663https://incometaxindia.gov.in/Forms/Capital Gains Accounts Scheme, 1988pdfFalsepdfFormCapital Gains Accounts Scheme, 1988E{9cb610e6-fe06-4f0f-a1f8-6be8abb7512c}36e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in