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Companies Act, 1956


FORM OF ANNUAL RETURN OF A COMPANY HAVING A SHARE CAPITAL

ANNUAL RETURN

The Companies Act, 1956 (1 of 1956)

Schedule V, Part II

(See section 159)

1. Registration Details

 

Registration No. State Code (Refer Code List 1)

Registration Date                             Whether shares listed on

                          Date     Month     Year           recognized Stock Exchange(s)

                          Y __ Yes, N __ No

If Yes, Stock exchange code (Totals)        A                B    

(Refer Code list 2)    

AGM Held              Y __ Yes       Date of AGM/             

                          N __ No         Due Date         Date    Month     Year

 

II. Name and Registered Office Address of Company

Company Name        

   

Address        

Town/ City    

State     Pin Code

Telephone with STD    

Area Code      Number

Fax Number      

Email Address

III. Capital Structure of the Company (Amount in Rs. Thousands)

Authorised Share Capital Break-up

Type of Shares         No. of Shares Nominal Value (in Rs.)

(i) Equity              

(ii) Preference        

Total Authorised Capital      

Issued Share Capital Break-up       

Type of Shares         No. of Shares Nominal Value (in Rs.)

(i) Equity              

(ii) Preference        

Total Issued Capital 

Subscribed Share Capital Break-up 

Type of Shares         No. of Shares Nominal Value (in Rs.)

(i) Equity              

(ii) Preference        

Total Subscribed Capital     

Paid Up Share Capital Break-up      

Type of Shares         No. of Shares Amount Paid up (in Rs.)

(i) Equity              

(ii) Preference        

Total Paid up Capital

Debentures Break-up

Type of Debenture    No. of Debentures     Nominal Value (in Rs.)

(i) Non-Convertible           

(ii) Partly Convertible        

(iii) Fully Convertible         

Total amount 

Name 

Surname                  Middle Name                First Name

Nationality        I - Indian Date of birth   

                   F - Foreign              Date Month Year

Designation C - Chairman-cum-Managing Director

W - Whole Time Director, S - Secretary, R - Manager

          D - Director, M - Managing director

Date of Appointment Election Commission           

Date   Month Year    Date of Ceasing                

Date   Month Year

Identity Card No. (if issued)

Name 

Surname                  Middle Name                First Name

Nationality   I - Indian       Date of birth   

F - Foreign              Date Month Year

Designation C - Chairman-cum-Managing Director

W - Whole Time Director, S - Secretary, R - Manager

D - Director, M - Managing director

Date of Appointment Election Commission           

Date   Month Year    Date of Ceasing                

Date   Month Year

Identity Card No. (if issued)

Name 

Surname                  Middle Name                First Name

Nationality   I - Indian       Date of birth   

F - Foreign              Date Month Year

Designation C - Chairman-cum-Managing Director

W - Whole Time Director, S - Secretary, R - Manager

D - Director, M - Managing director

Date of Appointment Election Commission           

Date   Month Year    Date of Ceasing                

Date   Month Year

Identity Card No. (if issued)

 

Residential Address               

Town/ City    

District         

State 

Pin Code       

Residential Address               

Town/City     

District         

State 

Pin Code       

Residential Address               

Town/ City    

District         

State 

Pin Code       

*Note: Additional Sheets may be attached if needed.

V. Details of Shares/ Debentures Held at Date of AGM*

Ledger Folio of Share/ Debenture Holder

Share/ Debenture Holder's Name    

Surname                  Middle Name                First Name

Father's/ Husband's Name   

Types of Share/ Debenture         1-Equity, 2-Preference Shares,

3 - Debentures, 4 - Stock

Number of Shares/ Debentures Held/        

Stock, if any                        Amount per share

                                                         (in Rs.)

Ledger Folio of Share/ Debenture Holder

Share/ Debenture Holder's Name    

Surname                  Middle Name                First Name

Father's/ Husband's Name   

Types of Share/ Debenture         1-Equity, 2-Preference Shares,

3 - Debentures, 4 - Stock

Number of Shares/ Debentures Held/        

Stock, if any                  Amount per share

                                           (in Rs.)

*Note: Separate sheet may be attached if needed. If number of such shareholders exceed 10, if so desired, a text file may be submitted on a floppy or a cartridge tape in the format given in Annexure III.

         

Address     

Town/ City    

District         

State 

Pin Code       

Address             

Town/ City    

District         

State 

Pin Code       

         

Address              

Town/ City    

District         

State 

Pin Code               

VI. Details of Shares/ Debentures Transfers since date of last AGM (or in the case of the first return at the time since the incorporation of the company)*

Date of Previous AGM                  

Date   Month Year

Date of Registration of      Transfer of shares               

Date   Month Year

Type of transfer     1- Equity, 2 - Preference Shares, 3 - Debentures, 4 - Stock

Number of Shares/ Debentures transferred   Amount per share

              (in Rs.)

Ledger Folio of Transferor   

Transferor's Name    

Surname                  Middle Name                First Name

Ledger Folio of Transferee   

Transferee's Name   

Surname                  Middle Name                First Name

Date of Registration of       Transfer of shares              

Date   Month Year

Type of transfer     1- Equity, 2 - Preference Shares, 3 - Debentures, 4 - Stock

Number of Shares/ Debentures transferred Amount per share

                 (in Rs.)

Ledger Folio of Transferor   

Transferor's Name    

Surname                  Middle Name                First Name

Ledger Folio of Transferee   

Transferee's Name   

Surname                  Middle Name                First Name

*Note: Separate sheet may be attached if needed. If number of such transactions exceed 10, if so desired, a text file may be submitted on a floppy or cartridge in the format given in Annexure IV.

 

VII. Indebtedness of the Company (Amount in Rs. Thousands) [Secured Loans including interest outstanding/ accrued but not due for payment]

Amount        

VIII. Equity Share Capital Break-up (Percentage of Total Equity)

(i) Government [Central & State(s)]

 

(ii) Government Companies

 

(iii) Public Financial Institutions

 

(iv) Nationalized/Other Banks

 

(v) Mutual Funds

 

(vi) Venture Capital  

 

(vii) Foreign Holdings (FIIs/ FCs/ FFIs/ NRIs/ OCBs)

 

(viii) Bodies Corporate (Not Mentioned Above)

 

(ix) Directors/ Relatives of Directors

 

(x) Other top 50 Share Holders [Other than those listed above]

 

We certify that:

(a) the return states the facts as they stood on the date of the annual general meeting aforesaid, correctly and completely;

(b) since the date of the last annual return the transfer of all shares, debentures, the issue of all further certificates of shares and debentures have been appropriately recorded in the books maintained for the purpose;

(c) the whole of the amount of dividend remaining unpaid or unclaimed for a period of three years from the date of transfer to the special account has been transferred to the General Revenue Account of the Central Government as required under sub-section (5) of section 205A;

(d) the company has not, since the date of the annual general meeting with reference to which the last return was submitted, or in the case of a first return, since the date of the incorporation of the company, issued any invitation to the public to subscribe for any shares or debentures of the company;

(e) where the annual return discloses the fact that the number of members of the company exceeds fifty, the excess consists wholly of persons who under sub-clause (1) section 3 are not to be included in reckoning the number of fifty;

(f) since the date of annual general meeting with reference to which the first return was submitted or in the case of a first return since the date of the incorporation of the private company, no public company or deemed public company has or have held twenty-five per cent, or more of its paid up share capital;

(g) the company did not have an average turnover of Rs. ten crores or more during the relevant period;

(h) since the date of the annual general meeting with reference to which the last annual return was submitted or since the date of incorporation of the company, if it is first return, the company did not hold twenty-five per cent or more of the paid up share capital of one or more public companies; and

(i) the private company did not accept or renew or invite deposits from the public.

Signed

Director: __________________________

Director/ Managing Director/ Manager/ Secretary: ___________________________

Secretary in whole time practice: ________________________

CP No.: ______________________

Note: Certificates to be given by a Director and Manager/ Secretary or by two Directors where there is no manager or secretary. In the case of a company whose shares are listed on a recognized stock exchange, the certificates shall also be signed by a secretary in whole time practice.

Annexure I

Code List 1: State Codes

State Code    State Name               State Code                State Name

01                          Andhra Pradesh            02                      Assam

03                          Bihar                          04                      Gujarat

05                          Haryana                      06                      Himachal Pradesh

07                          Jammu & Kashmir          08                      Karnataka

09                          Kerala                         10                      Madhya Pradesh

11                          Maharashtra                 12                      Manipur

13                         Meghalaya                    14                      Nagaland

15                         Orissa                          16                      Punjab

17                         Rajasthan                     18                     Tamil Nadu

20                         Uttar Pradesh                21                     West Bengal

22                         Sikkim                          23                     Arunachal Pradesh

24                         Goa                             52                     Andaman Islands

53                         Chandigarh                    54                    Dadra Islands

55                         Delhi                            56                    Daman & Diu

57                         Lakshadweep                 58                    Mizoram

59                         Pondicherry            

Annexure II

Code List 2: Stock Exchange Codes

Exchange Code        Stock Exchange       Exchange Code        Stock Exchange

A1   Bombay                               B1      OTCEI

A2    Delhi                                  B2      Nagpur

A4    Calcutta                             B4      Coimbatore

A8    Madras                               B8      Cochin

A16  Bangalore                            B16     MP

A32  Hyderabad                           B32     Jaipur

A64  Ahmedabad                          B64     Rajkot

A128 Pune                                  B128   Gauhati

A256 Kanpur                               B256 Bhubaneshwar

A512 Ludhiana                             B512   Magadh

A1024 National Stock Exchange      B1024  Vadodra

                    B2048  Rajkot

Note: If listed in more than one exchange, add the respective codes to arrive at the Totals under the same category. For example a company listed in Bombay, Pune, Nagpur and Cochin will fill the exchange codes as follows:

Annexure III

Shares/ Debentures held: (format for floppies)

1. Registration Details

Field    Type   Length Format/ Value

State Code              Number                   2

Registration No.        Number                   6

Date of AGM   Date                                8        (DD/ MM/ YY)

Date of last AGM      Date                       8        (DD/ MM/ YY)

Note: The first text file cid.txt will contain the data for above field for company identification.

V. Shares held by Share Holders

Field    Type   Length Format/ Value

Ledger folio of Shareholder   Character      8

Name of shareholder  Character                20      Surname Middle name First name

Father's/ Husband's Name    Character      2        Surname Middle name First name

Residential Address   Character                40     

Town/ City     Character                         20     

State  Character                                   20     

Pin Code        Number                                      6       

Type of Share/Debenture     Number         1        1. Equity, 2. Preference.3. Debentures, 4. Stock

Number of shares/Debenture Number         6       

Amount per Share/Debenture         Number         6       

Note: The second text file shh.txt will contain the data for above fields for the shareholders/debenture holders.

The files may be submitted in 5.25" or 3.5" floppies (preferably 3.5") or 60/150 MB Normal Cartridge Tapes (mini Cartridges not acceptable). The Floppies/ Cartridges may be formatted in DOS/ Unix.

Annexure IV

Shares transferred: (format for floppies)

I. Registration Details

Field    Type   Length Format/ Value

State Code              Number                   2       

Registration No.        Number                   6       

Date of AGM            Date                       8        (DD/ MM/ YY)

Date of last AGM      Date                       8        (DD/ MM/ YY)

Note: The first text file cid.txt will contain the data for above field for company identification.

VI. Transactions after the last AGM

Field    Type   Length Format/ Value

Date of Transfer of Shares   Date   8        (DD/ MM/ YY)

Type of Share/Debenture     Number 1 1. Equity, 2. Preference.

3. Debentures, 4. Stock

Number of Shares/ Debenture         Number                   6       

Amount per Share/ Debenture        Number                   6       

Ledger folio of Transferor               Character                8       

Name of Transferor   Character                         20      Surname Middle name First name

Ledger Folio of Transferee    Character                8       

Name of Transferee   Character                         20      Surname Middle name First name

Note: The second text file sht.txt will contain the data for above fields for each such share transfer.

The files may be submitted in 5.25" or 3.5" floppies (preferably 3.5") or 60/150 MB Normal Cartridge Tapes (mini Cartridges not acceptable). The Floppies/ Cartridges may be formatted in DOS/ Unix.]



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