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Central Forms

Ministry of Corporate Affairs
1. Forms Relating to the Registration of Resolution(s) and Agreement(s)
2. Form for submission of compliance certificate with the Registrar
3. Particulars of annual return for the company not having share capital
4. Form for filing annual return by a company having a share capital with the Registrar
5. Form for filing Profit and Loss account and other documents with the Registrar
6. Form for filing balance sheet and other documents with the Registrar
7. Form Relating to Declaration of Compliance with the Provisions of Section 149(2A) and (2B)
8. Application for Approval of the Central Government for Change of Name or Conversion of a Public Company into a Private Company
9. Application for Reservation or Change of Name
10. Application to Central Government for modification in the matters to be stated in the company's balance sheet or profit and loss account
11. Application for exemption from attaching the annual accounts of the subsidiary companies
12. Application to Central Government for not providing depreciation
13. Form of application to the Central Government for appointment of cost auditor
14. Form for filing application for giving loan, providing security or guarantee in connection with a loan
15. Form of application to the Central Government for obtaining prior consent for holding of any office or place of profit in the company by certain persons
16. Form for filing application for declaration as Nidhi Company
17. Form for filing application or documents with Central Government
18. Form of application for approval for declaration of dividend out of reserves
19. Form of application for removal of disqualification of directors
20. Form of application for approval of the Central Government for the appointment of sole selling agents by the company
21. Form of application for approval of the Central Government for the appointment of sole buying agent by a company
22. Application for confirmation by Regional Director for change of registered office of the company within the state from the juridiction of one Registrar to the juridiction of another Registrar
23. Form for filing application to Regional Director
24. Form for filing application for opening branch(s) by a nidhi company
25. Application for requesting refund of fees paid
26. Form for filing an application with Registrar of Companies
27. Application for striking off the name of company under the Easy Exit Scheme (EES), 2010
28. Application for grant of immunity certificate under CLSS 2010
29. Application for striking off the name of company under the Easy Exit Scheme
30. Application form for availability or change of a name
31. Form for intimating to Registrar of Companies of conversion of the company into limited liability partnership (LLP).
32. Notice of consolidation, division, etc. or increase in share capital or increase in number of members
33. Notice of situation or change of situation of registered office
34. Particulars of appointment of managing director, directors, manager and secretary and the changes among them or consent of candidate to act as a managing director or director or manager or secretary of a company and/ or undertaking to take and pay for qualification shares
35. Return of alteration in the charter, statute or memorandum and articles of association, address of the registered or principal office and directors and secretary of a foreign company
36. otice of (A) alteration in names and addresses of persons resident in India authorized to accept service on behalf of a foreign company (B) alteration in the address of principal place of business in India of a foreign company (C) list of places of business established by a foreign company (D) cessation to have a place of business in India
37. Particulars for creation or modification of charges (other than those related to debentures
38. Particulars for registration of charges for Debenture
39. Appointment or cessation of receiver or manager
40. Particulars for satisfaction of charges
41. Receiver's or manager's abstract of receipts and payments
42. Application for allotment of Director Identification Number
43. Intimation of change in particulars of Director to be given to the Central Government
44. Application or declaration for incorporation of a company
45. Application form for availability or change of a name
46. Notice of situation or change of situation of registered office
47. claration of compliance with the provisions of section 149(i)(a), (b) and (c) of the Companies Act,1956
48. Declaration of compliance with the provisions of section 149(2)(b) of the Companies Act,1956
49. Declaration of the compliance with the provisions of section 149(2A) and (2B)
50. Particulars of appointment of managing director, directors, manager and secretary and the changes among them or consent of candidate to act as a managing director or director or manager or secretary of a company and/ or undertaking to take and pay for qualification shares
51. Application by an existing joint stock company or by an existing company (not being a joint stock company) for registration as a public limited or private limited or an unlimited company
52. Registration of an existing company as a limited company
53. Documents delivered for registration by a foreign company
54. Application for rectification of mistakes apparent on record
55. Statement of amounts credited to investor education and protection fund
56. Return of allotment
57. Particulars of contract relating to shares alloted as fully or partly paid-up otherwise than in cash
58. Statement of amount or rate percent of the commission payable in respect of shares or debentures and the number of shares or debentures for which persons have agreed for a commission to subscribe for absolutely or conditionally
59. Return in respect of buy Back of Shares
60. Statutory Report
61. Registration of resolution(s) and agreement(s)
62. Information by Auditor to Registrar
63. Return of appointment of managing director or whole time director or manager
64. Form for submission of documents with Registrar of Companies
65. Form of annual return of a foreign company having a share capital
66. Form for filing cost audit report and other documents with the Central Government
67. Report by a public company
68. Voluntary reporting of Corporate Social Responsibility (CSR)
69. Particulars of person(s) or director(s) or changed or specified for the purpose of clause(f) or (g) of section 5
70. Notice of the court or the company law board order
71. Form of return to be filed with the Registrar
72. Registration of resolution(s) and agreement(s)
73. Notice of address at which books of account are maintained
74. Information to be furnished in relation to any offer of a scheme or contract involving the transfer of shares or any class of shares in the transferor company to the transferee company
75. Form for filing complaint(s) against the company
76. Form of application to the Central Government for increase in the number of directors of the company
77. Form of application to the Central Government for approval of appointment or reappointment and remuneration or increase in remuneration or waiver for excess or over payment to managing or whole-time director(s) or manager and commission or remuneration or expression of opinion to directors
78. Form of application to Central Government for approval to amendment of provisions relating to managing, whole time or non rotational director
79. Form of application for removal of disqualification of directors
80. Form for filing annual return by a company having a share capital with the Registra
81. Particulars of annual return for the company not having share capital
82. Form for filing balance sheet and other documents with the Registrar
83. Form for filing Profit and Loss account and other documents with the Registrar
84. Form for submission of compliance certificate with the Registrar
85. Form for filing addendum for rectification of defects or incompleteness
86. Particulars of appointment of managing director, directors, manager and secretary and the changes among them or consent of candidate to act as a managing director or director or manager or secretary of a company and/ or undertaking to take and pay for qualification shares


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