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e-Pdf-INCOME-TAX-RATES-english-2022

Downloads > Income Tax Forms9625810/27/2022 12:02:57 PMFrequently Used Forms (Income tax Rules Form of application for allotment of Tax Deduction and Collection Account Number under section 203A of the Income-tax Act, 1961 179398https://www.incometaxindia.gov.in/Pages/downloadshtmlFalseaspx5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1512a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Downloads > Income Tax Forms962569/9/2014 1:50:57 PMFORM 3AD [See rule 5AD] Audit Report under section 33ABA(2) Part I Audit report under section 33ABA(2) of the Income-tax Act, 1961, in a case where the accounts of 58164https://www.incometaxindia.gov.in/Pages/downloadshtmlFalseaspx5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1191a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
CBDT issues notification for amendment of Form No. 15H of the Income-tax Rules, 1962181745/24/2019 1:58:24 PMCBDT issues notification for amendment of Form No. 15H of the Income-tax Rules, 1962 Sub-section (1C) of section 197A of the Income-tax Act, 1961 (the Act) read with rule 29C https://www.incometaxindia.gov.in/Lists/Press Releases/AllItems.aspxhtmlFalsePress Release2019-05-23T18:30:00.0000000Zhttp://incometaxindia.gov.in/Lists/Press%20Releases/Attachments/764/Press-Release-CBDT-issues-notification-for-amendment-of-Form-No-15H.pdfc1eefd24-4dad-490a-8dca-71345962fed3764a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
TDS certificate form 16/16A844387/7/2017 8:55:16 AMPricing as contained in Chapter X of Income-tax Act, 1961 TDS rates under DTAA Tax rates as per Income-tax Act vis-à-vis tax treaties Utility on DTAA Withholding Tax261700https://www.incometaxindia.gov.in/Pages/tax-serviceshtmlFalseaspx5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1565a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Applications form for AIN Allotment8498311/8/2022 5:01:29 AMPricing as contained in Chapter X of Income-tax Act, 1961 TDS rates under DTAA Tax rates as per Income-tax Act vis-à-vis tax treaties Utility on DTAA Withholding Tax2364https://www.incometaxindia.gov.in/Pages/tax-serviceshtmlFalseaspx5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1616a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Draft notification proposing amendments in rule 114 of the Income-tax Rules, 1962 and permanent account number application Forms (Form 49A and Form 49AA) - Inviting comments of stakeholders174369/1/2018 5:47:13 AMabove, a draft notification proposing amendments in Form No.49A, Form No.49AA and rule 114 of the IT Rules has been uploaded on the website of the Income Tax Department https://www.incometaxindia.gov.in/Lists/Press Releases/AllItems.aspxhtmlFalsePress Release2018-08-30T18:30:00.0000000Zhttp://incometaxindia.gov.in/Lists/Press%20Releases/Attachments/728/Press-Release-dments-in-rule-114-of-the-Income-tax-Rules-1962-31-082-018.pdfc1eefd24-4dad-490a-8dca-71345962fed3728a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Status of Form 24G843375/25/2017 12:37:26 PMPricing as contained in Chapter X of Income-tax Act, 1961 TDS rates under DTAA Tax rates as per Income-tax Act vis-à-vis tax treaties Utility on DTAA Withholding Tax3043https://www.incometaxindia.gov.in/Pages/tax-serviceshtmlFalseaspx5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1594a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
File Income Tax Return845619/28/2021 7:38:51 AMTo e-File the ITR using the Validate all the tabs of the ITR form and Calculate the Tax me. I don’t want to e-verify this Income Tax Return and would like to send signed ITR-V 406421https://www.incometaxindia.gov.in/Pages/tax-serviceshtmlFalseaspx5d5a1cf6-fa5e-49b7-aa9b-bf6d76dfeca1562a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
CBDT issues draft notification for amendment of Form No 10B of the Income-tax Rules, 1962181735/21/2019 10:32:13 AMAccordingly, vide Income-tax (2 nd Amendment) Rules, 1973 wef April 1, 1973 Rule 17B and Form 10B were inserted in the Income-tax Rules, 1962 (the Rules) for this purpose https://www.incometaxindia.gov.in/Lists/Press Releases/AllItems.aspxhtmlFalsePress Release2019-05-20T18:30:00.0000000Zhttp://incometaxindia.gov.in/Lists/Press%20Releases/Attachments/763/PressRelease_CBDT_issues_draft_notification_21_5_19.pdfc1eefd24-4dad-490a-8dca-71345962fed3763a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in
Form 24Q modified173909/16/2014 9:25:27 AMwith subsection (3) of section 200 of the Income-tax Act, 1961 (43 of 1961), the Central Board of Direct Taxes hereby 4 appearing at the end of the main Form) Total https://www.incometaxindia.gov.in/Lists/Press Releases/AllItems.aspxhtmlFalsePress Release2006-05-11T18:30:00.0000000Zhttp://incometaxindia.gov.in/Lists/Press%20Releases/Attachments/295/NotificationmodifyingForm24Q_20060516.pdfc1eefd24-4dad-490a-8dca-71345962fed3295a70a4758-4931-403d-8a28-e1255b78386dhttps://www.incometaxindia.gov.in