Why you should have PAN?

• What is the utility of PAN?

​PAN enables the department to link all transactions of the assessee with the department. These transactions include tax payments, TDS/TCS credits, returns of income, specified transactions, correspondence and so on. It facilitates easy retrieval of information of assessee and matching of various investments, borrowings and other business activities of assessee.​

• What are the benefits of obtaining a Permanent Account Number [PAN] and PAN Card?

​​​A Permanent Account Number has been made compulsory for every transaction with the Income-tax Department. It is also mandatory for numerous other financial transactions such as opening of bank accounts, in bank account, deposit of cash in bank account, opening of Demat account, transaction of immovable properties, dealing in securities, etc. A PAN card is a valuable means of photo identification accepted by all Government and non-Government institutions in the country.​

• Who has to obtain PAN?

​​​PAN is to be obtained by following persons:

A person not covered in any of the above can voluntarily apply for PAN. 

• What are the specified financial transactions in which quoting of PAN is mandatory?

Following are the transactions in which quoting of PAN is mandatory by every person except the Central Government, the State Governments and the Consular Offices:
  1. Sale or purchase of a motor vehicle or vehicle other than two wheeled vehicles.​ ​
  2. Opening an account [other than a time-deposit referred at point No. 12 and a Basic Savings Bank Deposit Account] with a banking company or a co-operative bank​
  3. Making an application for issue of a credit or debit card.
  4. Opening of a demat account with a depository, participant, custodian of securities or any other person with SEBI
  5. Payment in cash of an amount exceeding Rs. 50,000 to a hotel or restaurant against bill at any one time.
  6. Payment in cash of an amount exceeding Rs. 50,000 in connection with travel to any foreign country or payment for purchase of any foreign currency at any one time.
  7. Payment of an amount exceeding Rs. 50,000 to a Mutual Fund for purchase of its units
  8. Payment of an amount exceeding Rs. 50,000 to a company or an institution for acquiring debentures or bonds issued by it.
  9. Payment of an amount exceeding Rs. 50,000 to the Reserve Bank of India for acquiring bonds issued by it.
  10. Deposits of cash exceeding Rs. 50,000 during any one day with a banking company or a co-operative bank.
  11. Payment in cash for an amount exceeding Rs. 50,000 during any one day for purchase of bank drafts or pay orders or banker's cheques from a banking company or a co-operative bank.
  12. A time deposit of amount exceeding Rs. 50,000 or aggregating to more than Rs. 5 lakh during a financial year with -
    1. ​a banking company or a co-operative bank
    2. a Post Office;
    3. a Nidhi referred to in section 406 of the Companies Act, 2013 or
    4. a non-banking financial company
    ​​ ​
  13. Payment in cash or by way of a bank draft or pay order or banker's cheque of an amount aggregating to more than Rs. 50,000 in a financial year. for one or more pre-paid payment instruments, as defined in the policy guidelines for issuance and operation of pre-paid payment instruments issued by Reserve Bank of India under section 18 of the Payment and Settlement Systems Act, 2007 to a banking company or a co-operative bank or to any other company or institution.
  14. Payment of an amount aggregating to more than Rs. 50,000 in a financial year as life insurance premium to an insurer
  15. A contract for sale or purchase of securities (other than shares) for amount exceeding Rs. 1 lakh per transaction
  16. Sale or purchase, by any person, of shares of a company not listed in a recognised stock exchange for amount exceeding Rs. 1 lakh per transaction.
  17. Sale or purchase of any immovable property for an amount exceeding Rs. 10 lakh or valued by stamp valuation authority referred to in section 50C of the Act at an amount exceeding ten lakh rupees.
  18. ​Sale or purchase of goods or services of any nature other than those specified above for an amount exceeding Rs. 2 lakh per transaction.
NOTE:
  1. Minor person can quote PAN of his father or mother or guardian provided he does not have any income chargeable to income-tax.
  2. Any person, who does not have PAN and enters into any of above transaction, can make a declaration in Form No.60.
  3. ​Quoting of PAN is not required by a non-resident in a transaction referred at point No. 3 or 5 or 6 or 9 or 11 or 13 or 18.