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  • Superseded
  • Amended
Last Updated : 24 June 2022
10615 Record(s) | Page [1 of 1062]

Notification No. 2 of 2022 : ​Format, Procedure and Guidelines for submission of Form No. 1, Form No. 2 and Form No. 2A for Securities Transaction Tax (STT) !New 24 June 2022

DGIT(S)/ADG(S)-2/STT Filing/2022 Government of India Ministry of Finance Central Board of Direct Taxes Directorate of Income Tax (Systems) Notification No. 2 of 2022

Notification No. 67/2022 [F. No. 370142/23/2022-TPL] / GSR 463(E) : Income-tax (19th Amendment) Rules, 2022 !New 21 June 2022

[भागII—खण् ड 3(i)] भारत का रािप् : असाधारण 13 टीडीएस (आ कर (िै व् जत त जिसकी कटीती की गई ैर िक ंें कुल संिा (रु.ंें New Delhi, the 21st June, 2022 G.S.R. 463(E).–– In exercise of

Notification No. 66 /2022 [F. No. 370142/26/2022-TPL] / GSR 458(E) : Income-tax (18th Amendment) Rules, 2022 17 June 2022

Explanatory Memorandum : This amendment is effective from 1st day of April, 2022 and applies to assessment year 2022 -2023 relevant to previous year 2021-2022

Notification No. 65/2022 [F. No. 275/30/2019-IT(B)] / SO 2777(E) : Notification No. 65/2022 [F. No. 275/30/2019-IT(B)] / SO 2777(E) 16 June 2022

[भागII—खण् ड 3(ii)] भारत का राजप् : असाधारण 3 सत्यापन यह प्रमाजणत करता हं दक उपररि प्रस्ट्तुत सभी ब्यौरे सही और पूणड ऐसे व्यजि द्वारा हस्ट्ताक्ष ठरत जर आयकर अजधजनयम की धारा

Notification No. 64/2022 [F. No. 370142/24/2022-TPL] / GSR 455(E) : ​Income-tax (Seventeenth Amendment), Rules, 2022 16 June 2022

[भाग II—खण् ड 3(i)] भारत का राजपत्र : असाधारण In exercise of the powers conferred by the to clause (4D) of section 10 read with section 295 of the in India) in a specified fund

Notification No. 63/2022 [F. No. 370142/21/2022-TPL(Part 3)] / SO 2755(E) : Notification No. 63/2022 [F. No. 370142/21/2022-TPL(Part 3)] / SO 2755(E) 15 June 2022

New Delhi, the 15th June, 2022 S.O. 2754(E).—In exercise of the powers conferred by clause (viiaf) of section 47 of the Incometax Act, 1961 (43 of 1961), the

Notification No. 62/2022 [F. No. 370142/20/2022-TPL] / SO 2735(E) : Notification No. 62/2022 [F. No. 370142/20/2022-TPL] / SO 2735(E) 14 June 2022

का.अ. 1790(ऄ), तारीख 5 िून, 2017 द्वारा प्रकाजित दकया गया था और उनका ऄंजतम संिोधन का.अ. 2336(ऄ), तारीख 15 िून, 2021 द्वारा दकया गया । MINISTRY OF FINANCE (Department of Revenue

Notification No. 61/2022 [F. No. 187/3/2020-ITA-I] / SO 2693(E) : Notification No. 61/2022 [F. No. 187/3/2020-ITA-I] / SO 2693(E) 10 June 2022

New Delhi, the 10th June, 2022 S.O. 2693(E).—In exercise of the powers conferred by sub-sections (1), (2) and (5) of section 120 of the Income-tax Act, 1961 (43 of 1961

Notification No. 60/2022 [F.No. 187/3/2020-ITA-I] / SO 2692(E) : Notification No. 60/2022 [F.No. 187/3/2020-ITA-I] / SO 2692(E) 10 June 2022

यह ऄजधसूचना अयकर प्राजधकाररयों के मौजूदा पदों के प्रत्याितडन/तैनाती और पुनः पदनाम के जलए 2022 के प्रिा अदेि संख्या 114 ददनांक 06 जून दकया जाता है दक आस ऄजधसूचना को मूतलक्षी प्रभाि

Notification No. 1 of 2022 : ​Compliance Check Functionality for Section 206AB & 206CCA of Income-tax Act 1961 9 June 2022

DGIT(S)/ADG(S)-21Compliance Che<;k/43212021-22 Government of India Ministry of Finance Central Board of Direct Taxes Directorate of Income Tax (Systems) Notification No. 01 of

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