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ask 1800 180 1961/ 1961

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21 Record(s) | Page [1 of 3]

Form No.:12BA

Statement showing particulars of perquisites, other fringe benefits or amenities and profits in lieu of salary with value thereof

FORM NO. 12BA [See rule 26A(2)(b)] Statement showing particulars of perquisites, other fringe benefits or amenities and profits in lieu of salary with value thereof 1. Name and

Form No.:15CA

Information to be furnished for payments to a non-resident not being a company, or to a foreign company

Income-Tax Department FORM NO. 15CA (See rule 37BB) Information to be furnished for payments to a nonresident not being a company, or to a foreign company Ack

Form No.:15CB

Certificate of an accountant

Currency: 2. Amount payable In foreign currency: In Indian Rs (iv) tax liability as per DTAA In Indian Rs A. If the remittance is for royalties, fee (Tick) Yes No for

Form No.:15J

Particulars to be furnished by the Contractor under the third proviso to clause (i) of sub-section (3) of section 194C for the Financial Year…..(Assessment Year)

Place Date Signature of the person responsible for crediting/paying any sum to the sub-contractor

Form No.:16

Certificate under section 203 of the Income-tax Act, 1961 for tax deducted at source on salary

FORM NO. 16 [See rule 31(1)(a)] PART A Certificate under section 203 of the Inc ome-tax Act, 1961 for tax deducted at source on salary Certificate No. Last updated on Name and

Form No.:16A

Certificate under section 203 of the Income-tax Act, 1961 for tax deducted at source

FORM NO. 16A [See rule 31(1)(b)] Certificate under section 203 of the Income-tax Act, 1961 for tax deducted at source Certificate No. Last updated on Name and address of the

Form No.:16AA

Certificate for tax deducted at source from income chargeable under the head “Salaries” – cum – Return of income

[See third proviso to rule 12(1)(b) and rule 31(1)(a For an individual, resident in India, where ( a) his total income includes income chargeable to income-tax under the head

Form No.:22

Statement of tax deducted at source from contributions repaid to employees in the case of an approved superannuation fund

Form No.:24

Annual return of “Salaries” under section 206 of the Income-tax Act, 1961 for the year ending 31st March,_______

Form No 24 [See section 192 and rule 37] Annual return of “Salaries” under section 206 of the Income -tax Act, 1961 for the year ending 31 st March (iii) the amount of tax shown in

Form No.:24G

TDS/TCS Book Adjustment Statement

[See section 30 and rule 37CA Details of transfer voucher for the month ending (month) mm (year) yyyy PAO registration Number (provided by Central Record Keeping Agency

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