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The Income Tax Department NEVER asks for your PIN numbers, passwords or similar access information for credit cards, banks or other financial accounts through e-mail.

The Income Tax Department appeals to taxpayers NOT to respond to such e-mails and NOT to share information relating to their credit card, bank and other financial accounts.

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ask 1800 180 1961/ 1961

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  1. Login to e-Filing website with User ID, Password, Date of Birth/ Date of Incorporation and Captcha.
  2. Go to My Account and click on "Response to Outstanding Tax Demand".
  3. Below details would be displayed.
    • Assessment Year
    • Section Code
    • Demand Identification Number (DIN)
    • Date on which demand is raised
    • Outstanding demand amount
    • Uploaded By
    • Rectification Rights
    • Response- Submit and View
  4. Taxpayer must click on "Submit" link under Response column for the respective AY in order to submit the response.
    Taxpayer has to select one of the options from the radio button.
    • Demand is correct
    • Demand is partially correct
    • Disagree with demand
  5. If taxpayer selects "Demand is correct", then a pop up is displayed as "If you confirm "Demand is correct' then you cannot 'Disagree with the demand'. Click on "Submit". A success message is displayed.
    • If any refund is due, the outstanding demand along with interest will be adjusted against the refund due.
    • In any other case taxpayer has to immediately pay the demand.
  6. If taxpayer selects "Demand is partially correct", then "Amount which is correct" and "Amount which is incorrect" has to entered.
  7. If taxpayer has provided 'amount which is incorrect' then he should mandatorily fill one or more reasons for stating so as listed below:
    • Demand has been already Paid –
      1. Demand paid and Challan has CIN
      2. Demand paid and Challan has no CIN
    • Demand has already been reduced by rectification/revision
    • Demand has already been reduced by Appellate Order but appeal effect has to be given by Department
    • Appeal has been filed and
      1. Stay petition has been filed with
      2. Stay has been granted by
      3. Instalment has been granted by
    • Rectification / Revised Return has been filed at CPC .
    • Rectification has been filed with Assessing Officer.
    • Others
  8. Based on the reason selected, the assessee needs to provide additional information as per the below table.
    Reason Selected Additional Details Required
    Demand paid and Challan has CIN BSR Code
    Date of payment
    Serial Number
    Amount
    Remarks
    Demand paid and Challan has no CIN Date of payment
    Amount
    Remarks
    Uplaod copy of Challan
    Demand already reduced by rectification / Revision Date of Order
    Demand after rectification/ revision
    Details of AO
    Upload Rectification / Giving appeal effect order passed by AO
    Demand already reduced by Appellate Order but appeal effect to be given Date of Order
    Order passed by
    Reference Number of Order
    Appeal has been filed: Stay petition has been filed Date of filing of appeal
    Appeal Pending with
    Stay petition filed with
    Appeal has been filed: Stay has been granted Date of filing of appeal
    Appeal Pending with
    Stay granted by
    Upload copy of Stay
    Appeal has been filed: Instalment has been granted Date of filing of appeal
    Appeal Pending with
    Instalment granted by
    Upload copy of stay/instalment order
    Rectification / Revised Return filed at CPC Filing Type
    e-Filed Acknowledgement No.
    Remarks
    Upload Challan Copy
    Upload TDS Certificate
    Upload Letter requesting rectification copy
    Upload Indemnity Bond
    Rectification filed with AO Date of application
    Remarks
    Others Others

    Note: Total Attachments size cannot exceed 50 MB.

  9. If assessee selects "Disagree with the Demand", then assessee must furnish the details for disagreement along with reasons. Details / Reasons are same as provided under ""Demand is partially correct".
  10. After assesse submits the response the success screen would be displayed along with the Transaction ID.
  11. Assessees can click on 'View' link under Response column to view the response submitted.
    The following details are displayed:
    • Serial Number
    • Transaction ID – A hyper link
    • Date of Response
    • Response Type
    Click on Transaction ID to know the details of response submitted.
This ends the process of submitting response to outstanding tax demand.