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Tax Calendar Click here to view relevant Act & Rule.

Important Dates For Your Diary

January 2022
SunMonTueWedThuFriSat
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7 January 2022 -

Due date for deposit of Tax deducted/collected for the month of December, 2021. However, all the sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan


Due date for deposit of TDS for the period October 2021 to December 2021 when Assessing Officer has permitted quarterly deposit of TDS under section 192, section 194A, section 194D or section 194H

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14 January 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of November, 2021


Due date for issue of TDS Certificate for tax deducted under section 194-IB in the month of November, 2021


Due date for issue of TDS Certificate for tax deducted under section 194M in the month of November, 2021

15
15 January 2022 -

Due date for filing of audit report under section 44AB for the assessment year 2021-22 in the case of a corporate-assessee or non-corporate assessee (who was required to submit his/its return of income on October 31, 2021)

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022


Due date for furnishing of Form 24G by an office of the Government where TDS/TCS for the month of December, 2021 has been paid without the production of a challan


Quarterly statement of TCS for the quarter ending December 31, 2021


Quarterly statement in respect of foreign remittances (to be furnished by authorized dealers) in Form No. 15CC for quarter ending December, 2021


Due date for furnishing of Form 15G/15H declarations received during the quarter ending December, 2021

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23242526272829
30
30 January 2022 -

Quarterly TCS certificate in respect of quarter ending December 31, 2021


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IA in the month of December, 2021


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IB in the month of December, 2021


Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194M in the month of December, 2021

31
31 January 2022 -

Quarterly statement of TDS for the quarter ending December 31, 2021


Quarterly return of non-deduction at source by a banking company from interest on time deposit in respect of the quarter ending December 31, 2021


Intimation under section 286(1) in Form No. 3CEAC, by a resident constituent entity of an international group whose parent is non-resident


Audit report under section 44AB for the assessment year 2021-22 in the case of an assessee who is also required to submit a report pertaining to international or specified domestic transactions under section 92E

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

View Full Year Calendar

Due Dates for selected month and year

7 January 2022 -

Due date for deposit of Tax deducted/collected for the month of December, 2021. However, all the sum deducted/collected by an office of the government shall be paid to the credit of the Central Government on the same day where tax is paid without production of an Income-tax Challan

7 January 2022 -

Due date for deposit of TDS for the period October 2021 to December 2021 when Assessing Officer has permitted quarterly deposit of TDS under section 192, section 194A, section 194D or section 194H

14 January 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194-IA in the month of November, 2021

14 January 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194-IB in the month of November, 2021

14 January 2022 -

Due date for issue of TDS Certificate for tax deducted under section 194M in the month of November, 2021

15 January 2022 -

Due date for filing of audit report under section 44AB for the assessment year 2021-22 in the case of a corporate-assessee or non-corporate assessee (who was required to submit his/its return of income on October 31, 2021)

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

15 January 2022 -

Due date for furnishing of Form 24G by an office of the Government where TDS/TCS for the month of December, 2021 has been paid without the production of a challan

15 January 2022 -

Quarterly statement of TCS for the quarter ending December 31, 2021

15 January 2022 -

Quarterly statement in respect of foreign remittances (to be furnished by authorized dealers) in Form No. 15CC for quarter ending December, 2021

15 January 2022 -

Due date for furnishing of Form 15G/15H declarations received during the quarter ending December, 2021

30 January 2022 -

Quarterly TCS certificate in respect of quarter ending December 31, 2021

30 January 2022 -

Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IA in the month of December, 2021

30 January 2022 -

Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194-IB in the month of December, 2021

30 January 2022 -

Due date for furnishing of challan-cum-statement in respect of tax deducted under section 194M in the month of December, 2021

31 January 2022 -

Quarterly statement of TDS for the quarter ending December 31, 2021

31 January 2022 -

Quarterly return of non-deduction at source by a banking company from interest on time deposit in respect of the quarter ending December 31, 2021

31 January 2022 -

Intimation under section 286(1) in Form No. 3CEAC, by a resident constituent entity of an international group whose parent is non-resident

31 January 2022 -

Audit report under section 44AB for the assessment year 2021-22 in the case of an assessee who is also required to submit a report pertaining to international or specified domestic transactions under section 92E

The due date for filing of audit report for Assessment Year 2021-22 has been extended vide Circular no. 17/2021, dated 09-09-2021

The due date for filing audit report has been further extended to February 15, 2022 vide Circular No. 01/2022, dated 11-01-2022

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The Taxation and Other Laws (Relaxation and Amendment of Certain Provisions) Act, 2020 has extended due dates for compliance falling during the period from 20-03-2020 to 31-12-2020. Readers are requested to please check the relevant documents from below links:

* The Taxation and Other Laws (Relaxation and Amendment of Certain Provisions) Act, 2020.​​​​

* Notification No. 88/2020 [F. No. 370142/35/2020-TPL] / SO 3906(E) dated 29 October, 2020.​​​​​