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आयकर विभाग कभी भी र्इ-मेल के माध्यम से आपके क्रेटिड कार्ड, बैंक अथवा अन्य वित्तीय खातों के पिन नंबर, पासवर्ड अथवा समकक्ष प्रकार की प्रयोग की जा सकने वाली सूचना की मांग नही करता है।

आयकर विभाग की करदताओं से अपील है कि ऐसे-र्इ-मेल का उत्तर न दें तथा अपने क्रेटिड कार्ड, बैंक तथा अन्य वित्तीय खातों से संबंधित जानकारी को किसी से सांझा करें।

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पूछें 1800 180 1961/ 1961
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 सामग्री संपादक

अंतिम अपडेट - 18-05-2020​​
आयकर अधिकारियों के क्षेत्राधिकार पीछे जाएं
153 Records | Page [1 of 16]
Notification S.O.1434 (E) [31-03-2021]

SECTION 120, READ WITH SECTION 118 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - AMENDMENT IN NOTIFICATION NO. S.O. 2753(E), DATED 22-10-2014

Notification S.O.1435(E) [31-03-2021]

SECTION 120, READ WITH SECTION 118 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - AMENDMENT IN NOTIFICATION NO. S.O. 2753(E), DATED 22-10-2014

Notification S.O.1225(E ) [16-03-2021]

SECTION 120, READ WITH SECTION 118 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - AMENDMENT IN NOTIFICATION NO. S.O. 2753(E), DATED 22-10-2014

Notification ORDER NO.3/2020 [22-12-2020]

SECTION 120, READ WITH SECTION 118 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - AMENDMENT IN NOTIFICATION NO. S.O. 2753(E), DATED 22-10-2014

Notification S.O.3308(E) [25-09-2020]

SECTION 120, READ WITH SECTION 250 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - NATIONAL FACELESS APPEAL CENTRE - POWERS AND FUNCTIONS OF INCOME-TAX AUTHORITIES TO FACILITATE CONDUCT OF FACELESS APPEAL PROCEEDINGS

Notification S.O.3309(E) [25-09-2020]

SECTION 120, READ WITH SECTION 250 OF THE INCOME-TAX ACT, 1961 - SECTION 120 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - REGIONAL FACELESS APPEAL CENTRES - POWERS AND FUNCTIONS OF INCOME-TAX AUTHORITIES TO FACILITATE CONDUCT OF FACELESS APPEAL PROCEEDINGS

Notification 2904(E) [27-08-2020]

SECTION 120 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - REGIONAL E-ASSESSMENT CENTRES - NOTIFIED INCOME-TAX AUTHORITIES TO FACILITATE CONDUCT OF FACELESS ASSESSMENT PROCEEDINGS - CORRIGENDUM TO NOTIFICATION NO. S.O. 2757 [NO. 65/2020/F.NO. 187/3/2020-ITA-I], DATED 13-8-2020

Notification 2903(E) [27-08-2020]

SECTION 120 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - CORRIGENDUM TO NOTIFICATION S.O. 2755(E) [NO. 63 /2020/F. NO. 187 /3 /2020- ITA-1], DATED 13-8-2020

Notification 2902(E) [27-08-2020]

SECTION 120, READ WITH SECTION 118 OF THE INCOME-TAX ACT, 1961 - INCOME-TAX AUTHORITIES - JURISDICTION OF - CORRIGENDUM TO NOTIFICATION S.O. 2754(E) [NO. 62/2020/F. NO. 187/3/2020- ITA-1], DATED 13-8-2020

Notification S.O. 2758(E) [13-08-2020]

SECTION 120, READ WITH SECTION 133C OF THE INCOME-TAX ACT, 1961 AND RULE 12D OF THE INCOME-TAX RULES, 1962 - INCOME-TAX AUTHORITIES - JURISDICTION OF - NOTIFIED PRESCRIBED AUTHORITY TO EXERCISE POWER, PERFORM FUNCTIONS AND PASS ORDERS IN RESPECT OF SPECIFIED TERRITORIAL AREAS AND CLASS OF ASSESSEES

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