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ASSOCHAM Series of National Seminar on Tax Deduction at Source (TDS)

ASSOCHAM with the support of Ministry of Finance is organizing a series of Seminar on Tax Deduction at Source (TDS) to deliberate on various intricate provisions of Tax Deduction at Source (TDS).

Date & Venue:
23rd April, 2014 at Hotel Hindustan International, 235/1, A.J.C Bose Road, Kolkata
9th May, 2014 at Hotel Radha Ragent, Jawaharlal Nehru Salai, Arumbakkam, Chennai

Over the years Tax deduction at Source (TDS) has emerged as a major tool of revenue collection in India. However, the way the provisions of the Income-tax Act, 1961 (the Act) dealing with the TDS are worded, taxpayers have to deal with several interpretational and procedural issues. Adding to the complexity is plethora of judicial rulings on these issues. This is a cause of concern both for the taxpayers and Revenue. While the taxpayers grapple with consequential issues of cash flow, disallowances, interest, penalty and long drew litigation. Revenue, apart from litigation, has to deal with administrative issues of refund processing.

In addition, the numerous compliance requirements add significantly to the compliance cost to the business. This is felt particularly in case of cross border payments. In case of non-residents there are further practical difficulties of extra- territorial application of the provisions, compliances and availability of Treaty benefits.

Need has been felt to deliberate on key issues on the various provisions and new developments relating to TDS. Therefore, ASSOCHAM with the support of Ministry of Finance is organizing a series of Seminar on Tax Deduction at Source (TDS) to deliberate on various intricate provisions of Tax Deduction at Source (TDS)

Topics to be Discussed:

  • TDS on different types of payments, the person making payment - agent of Government, practice followed in other countries, etc.
  • Obligations of Payer & Rights of Recipients
  • TRACES
  • Issues pertaining to TDS refunds and E-Filling of TDS returns
  • TDS on payment to residents:- salary, payments to contractors, rent, commission, professional fees, etc
  • Export Agency Commission on TDS
  • Practical aspects & key issues on TDS of Domestic Transactions
  • TDS on Acquisition- s.194LA
  • TDS on immovable property - Sec 194-IA Tax Deduction Under Section 192
  • Retirement Benefits
  • Software Income and Royalty-s.9 (1)(vi)
  • Implications of increase in TDS rate on technical services and royalty payments
  • Payment to Non Resident & Domestic Transfer Pricing Practical issues
  • Tax Provisions for Non- Resident Indians
  • Double Taxation agreements with different countries and its impact for employees working partially overseas.
  • Tax and TDS on ESOPs and cross charges & practical issues arising from recent changes in TDS procedures related to non-resident remittances

Government Officials:

  • Shri G.N Pande, Chief Commissioner of Income Tax, Kolkata
  • Shri Sumant Sinha, IRS,Commissioner of Income Tax (TDS), Kolkata
  • Shri Sanjay kumar, Director Income Tax (IT & TP), Kolkata
  • Shri Ashoke Kumar Dey, IRS,Joint Commissioner of Income Tax (TDS), Kolkata
  • Shri S Ravi, Chief Commissioner of Income Tax, Chennai-I
  • Shri M. Rathinasamy, Director of Income Tax (International Taxation), Chennai
  • Shri Rajib Kumar Hota, Commissioner of Income Tax-TDS, Chennai
  • Shri Manu Malik, IRS, Commissioner of Income Tax (OSD), Chennai
  • Shri S. Ravi Chandra, Additional DIT(International Taxation), Chennai
  • Shri D Albert Manohar, IRS, Joint Commissioner Income Tax-TDS Range-II, Chennai

Other Speakers:

  • CA Sanjay Bhattacharya, Sukumar Bhattacharya & Co., Chartered Accountants-Kolkata
  • Mr. Himanshu Patel, Director, Deloitte - Kolkata
  • Ms. Sushmita Basu, Associate Director, PwC - Kolkata
  • Mr. Ashish Agarwal, Tax & Regulatory Services, Ernst & Young LLP - Kolkata
  • Mr. Achin Bhattacharyya, Tax & Regulatory Services KPMG- Kolkata
  • Mr. Venkatesan R., Partner, International Tax and Regulatory Services, KPMG - Chennai
  • Mr. V. Aravind Srivatsan, Partner - Tax and Regulatory Services, PwC - Chennai
  • Mr. Rajesh Srinivasan, Partner, Deloitte - Chennai
  • Mr. Sriram Seshadri, Partner, BMR Legal - Chennai
  • Mr. Alok Agarwal, Director - Tax and Regulatory Services, Ernst & Young LLP - Chennai
  • Mr. Sanjeev Gupta, Associate Director-Transfer Pricing, Ernst & Young LLP - Chennai

Who Should Attend?
The Seminar is targeted at officers dealing in Taxation, Accounts in the corporate world as well as practicing CA, CS, CMA and other related professionals, Trade & Industry, Government, Public Sector Units, Consultancy Organizations, Funding Agencies, Corporate Lawyers, Banks & Other Financial Institutions, and FTOs

Registration Fees:
Delegate Fee: Rs. 4000/- per participant, per venue including Service Tax (10% discount for two and 20% for three or more persons from the same organization.)

Contact:
Mr. Avinash Sharma
Phone: +91-981152497
Email: avinash.sharma@assocham.com

Mr. Ankit Raghav
Phone: +91-9999068767
Email: ankit.raghav@assocham.com

Mr. Akshat Agarwal
Phone: +91-9873847923
Email: taxation@assocham.com

Mr. Krishan Sharma
Phone: +91-8512072265
Email: krishan.sharma@assocham.com

The Associated Chambers of Commerce and Industry of India
ASSOCHAM Corporate Office, 5, Sardar Patel Marg
Chanakyapuri, New Delhi - 110021
Phone: 011-46550555 (Hunting Line)
Fax: 011-23017008/9
Email: assocham@nic.in
Website: http://www.assocham.org/events/showevent.php?id=995

Download Registration Form

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