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Draft notification proposing an amendment of the Income-tax Rules, 1962 for making the process of issue of certificate for no deduction, lower deduction and collection of tax electronic1156808/17/2018 11:29:50 AMNew Delhi, dated the 17 th August, 2018 form and manner in which the application for grant of the certificate for lower rate of deduction or collection or no deduction may be made 31https://incometaxindia.gov.in/News/Forms/AllItems.aspxpdfFalsepdfNews2018-08-16T18:30:00.0000000Z{d314f41b-9f7e-47e9-8dec-841d42e3c73c}246e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Application by a person for a certificate under section 197 and/or sub-section (9) of section 206C of the Income-tax Act, 1961, for no deduction of tax or deduction or collection of tax at a lower rate7825311/4/2020 8:03:03 AMPlease furnish following particulars in respect of the income/sum for which the certificate is sought Sl.No. Tax deduction and collection account number (TAN) or 36773https://incometaxindia.gov.in/Forms/Income-Tax RulespdfFalsepdfFormIncome-tax Rules13{9cb610e6-fe06-4f0f-a1f8-6be8abb7512c}139e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
What is the procedure to submit online application under section 197 for deduction of tax at lower rates?473705/24/2022 7:09:28 AMTo know the procedure of filing Form 13 for lower deduction or no deduction of TDS, you can refer the notification given below 23https://incometaxindia.gov.in/Lists/ASKITQA/AllItems.aspxFalseAsk IT{76f8baa0-415e-4661-b6ef-b446729cb4e6}2865e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Order u/s 119 of The Income Tax Act, 1961 on issue of certificates for lower rate/nil deduction/collection of TDS or TCS u/s 195, 197 and 206C(9)1158163/31/2020 12:05:32 PMAct, 1961 on iss uc of certific ates for lower rnteJnil deduction/collecti on of lOS or TeS uls 195 for whol1l the «:nificate was issued for F.Y. 2019-20 21https://incometaxindia.gov.in/News/Forms/AllItems.aspxpdfFalsepdfNews2020-03-30T18:30:00.0000000Z{d314f41b-9f7e-47e9-8dec-841d42e3c73c}322e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Sale of immovable property by a non-resident- TDS at a glance891187Sale of immovable property by a non-resident- TDS at a glance3/30/2022 12:37:41 PMAt the time of credit or payment How the TDS Certificate is to be issued to the deductee at a lower rate or no deduction of tax, as the The application for obtaining nil/ lower tax 535https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfPamphlet{e1af5c4d-1048-48d7-8520-64eb07daf071}163e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
TDS Other than Salaries - 20121111576/12/2014 10:13:39 AMAND RIGHTS OF TAX PAYERS CHAPTER-6 NON-DEDUCTION AND 54 LOWER DEDUCTION OF ANNEXURES ANNEXURE - I RATE FOR TDS IN 89 CERTAIN CASES ANNEXURE - II LIST 24410https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}20e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Tax Deductor's/Collector's Guide1201181/17/2022 11:31:52 AMWHICH CHALLAN IS USED FOR PAYMENT OF TDS/ TCS Multiple payments can be clubbed in quarterly TDS/ TCS certificate WHAT IS THE DUE DATE FOR ISSUANCE OF TDS/TCS CERTIFICATE 835https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfPamphlet{e1af5c4d-1048-48d7-8520-64eb07daf071}155e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
Notification No. 8/2018 884761/3/2019 4:53:34 PM4.3 After an online request for lower/no deduction certificate has been submitted successfully, it shall reach the TDS-Assessing Officer on 'TRACES AO Portal' on 550https://incometaxindia.gov.in/Communications/NotificationpdfFalsepdfNotification2018-12-31T02:30:00.0000000Z2018Notification No. 8/2018 {8f5119bc-7835-4673-bf0f-3474ae9bd9c6}11988e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
T.D.S. on Salaries - 20131111665/20/2014 9:33:53 PMThe law is even more strict in case the For the various categories of employers, the persons responsible for making payment under the head salaries and for deduction of tax are as 20315https://incometaxindia.gov.in/Booklets Pamphlets/Forms/AllItems.aspxpdfFalsepdfBooklet{e1af5c4d-1048-48d7-8520-64eb07daf071}17e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in
New Forms for making an application under section 197 and/or section 206C of the Income-tax Act, 196111579210/29/2018 12:33:02 PM(1) An application by a person for grant of a certificate for the deduction of income-tax at any lower rates or no deduction of income-tax, as the case may be, under https://incometaxindia.gov.in/News/Forms/AllItems.aspxpdfFalsepdfNews2018-10-24T18:30:00.0000000Z{d314f41b-9f7e-47e9-8dec-841d42e3c73c}257e93ecc72-db73-4be0-b379-9d56639c4ed8https://incometaxindia.gov.in