Income Tax Return Forms 2013-14 Assessment Year

New Income Tax Return Forms 2013-14 Assessment Year 

Return forms for assessment year 2013-14

Please find given below the Forms issued by Income Tax department for Returns Filing as per categories mentioned below

1. In the case of a person being an individual where the total income includes income chargeable to income tax, under the head, -

I) “Salaries” or income in the nature of family pension as defined in the Explanation to clause (iia) of section 57; or

II) “Income form house property”, where assessee does not own more than one house property and does not have any brought forward loss under the head; or

III) “Income from other sources”, except winnings from lottery or income from race horses and does not have any loss under the head.

It is Provided that the provisions of this clause shall not apply to a person who.-

(I)             Is a resident, other than not ordinarily resident in India within the meaning of sub-section (6) of section 6 and has,—

i)              Assets (including financial interest in any entity) located outside India; or

ii)             Signing authority in any account located outside India;

 

(II)            Has claimed any relief of tax under sections 90 or 90A or deduction of tax under section 91; or

(III)           Has income not chargeable to tax, exceeding five thousand rupees.

Form to be used ITR-1(SAHAJ)

2. In the case of a person being an individual [not being an individual referred to in 1 above] or a Hindu undivided family where the total income does not include any income chargeable to income-tax under the head “ Profits or gains of business or profession”. Form to be used ITR-2

3. In the case of a person being an individual or a Hindu undivided family who is a partner in a firm and where income chargeable to income – tax under the head “Profits or gains of business or profession” does not include any income except the income by way of any interest, salary, bonus, commission or remuneration, by whatever name called, due to, or received by him from such firm. Form to be used ITR-3

4. In the case of a person being an individual or a Hindu undivided family deriving business income and such income is computed in accordance with special provisions referred to in section 44AD and section 44AE of the Act for computation of business income.

Form to be used SUGAM (ITR-4S)

It is Provided that the provisions of this clause shall not apply to a person who,-

(I)             Is a resident, other than not ordinarily resident in India within the meaning of sub-section (6) of section 6 and has,—

(i)             Assets (including financial interest in any entity) located outside India; or

(ii)            Signing authority in any account located outside India;

(II)            Has claimed any relief of tax under sections 90 or 90A or deduction of tax under section 91; or

(III)           Has income not chargeable to tax, exceeding five thousand rupees.

5. In the case of a person being an individual or a Hindu undivided family other than the individual or Hindu undivided family referred to in item 1 or 2 or 3 or 4 above and deriving income from a proprietory business or profession.

Form to be used ITR-4

6. In the case of a person not being an individual or a Hindu undivided family or a company or a person to which applied item 8.

Form to be used ITR-5

7. In the case of a company not being a company to which item 8 applies.

Form to be used ITR-6

8. In the case of a person including a company whether or not registered under section 25 of the Companies Act, 1956, required to file a return under sub-section (4A) or sub-section (4B) or sub-section (4C) or sub-section (4D) of section 139.

Form to be used ITR-7

It is also provided that

(a)   Report referred to in section 44AB, 92E or section 115JB shall be furnished electronically.

(b)   Every person other than a company and person required to file return in form ITR-7 shall file return electronically either under digital signature or by uploading return electronically followed by ITR-V if their total income exceeds Rs. 500000

(c)   A person claiming any relief of tax under section 90 or 90A or deduction of tax under section 91 of the Act, shall furnish the return for assessment year 2013-14 and subsequent assessment years shall file return electronically either under digital signature or by uploading return electronically followed by ITR-V.

(d)   A person required to furnish the return in Form ITR-7 shall furnish the return either in paper form or electronically either under digital signature or by uploading return electronically followed by ITR-V.

 

The above are Income Tax Return Forms 2013 for assessment year 2013-14

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Displaying 8 Comments
Have Your Say
  1. spm says:

    where is the ITR form 2013-14 on net? I do not find it.

  2. shyamkumar says:

    Daer Sir/Madam
    my hering date 05-12-2013. this date I have Sum requtions to judge. But now sum police person informing me cort orderd a warrent againset me, my advocate was still not respoding my phone calls . i checkout my case status in web site there or no warrent displyed.sthe case status evidance. wat it means and what can ido ? can i attend the court date?

  3. for specific performance how to calculate the limitation
    whether time stipulated in agreement or 3 years or 3years from the date of lapse of stipulated time or 3 years from the date of notice

  4. I would like to know that what is the provision of exceeded leave out of accumulation limit of 30 days as per sec-79 under factories act, for the employees continuously working in the organization after accumulation limits. It got lapsed or the person get encashment on the basis of last salary / wages drawing.

  5. prabhakaran says:

    1)shall there be any criteria for granting injunction.
    2)what is the rank of the labour court magistrate/judge

  6. deven kyada says:

    I like to know that ITR form no.1 to 5 is same for every assessment year or not.?

  7. Respected Sir,
    I want to fill and file Annual return for the year 2013-14 for my Income tax return , and want your information to complete, please guide me, waiting for your guide line please.

    Your truly,

    BARUN KUMAR DEY
    167 CROOKED LANE
    P.O. CHINSURAH
    DIST. HOOGHLY
    PIN 712101
    WEST BENGAL
    INDIA

  8. Hi there to every single one, it’s genuinely a fastidious for me to go to
    see this web site, it includes useful Information.

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