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53. FORM No. 35A 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 [Pursuant to section 395(4A)(a)(i)]
54. Form 36 Receiver's or manager's abstract of receipts and payments
55. FORM No. 37 Application by an existing joint stock company for registration as a limited/an unlimited company [Pursuant to sections 565, 566 and 567]
56. FORM No. 38 Application by an existing company (not being a joint stock company) for registration as a limited/an unlimited company [Pursuant to sections 565 and 568]
57. FORM No. 39 Registration' of an existing company List of Members [Pursuant to section 567]
58. FORM No. 40 Registration of an existing company as a limited company Statement specifying certain particulars [Pursuant to section 567(c)]
59. FORM No. 41 Registration of an existing company as a limited company copy of resolution assenting to registration with limited liability [Pursuant to section 565(1) proviso, Clauses (v) and (vii) 1]
60. FORM No. 42 List of the names, addresses and occupations of the directors and the manager, if any, of the existing company not being, a joint stock company [Pursuant to section 568(a)l
61. FORM No. 44 Documents delivered for registration by a foreign company [Pursuant to section 5921]
62. FORM No. 49 Return of alteration in the (A) Charter, statutes or memorandum and articles of association (B) Address of the registered or principal office and (C) List of particulars of the directors and Secretary of a foreign company [Pursuant to section 593 (a)l(b)l(c)]
63. FORM No. 52 Notice of (A) Alteration in the names and addresses of persons resident in India authorised to accept service on behalf of a foreign company, B) alternation 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 in India, (D) cessation to have a place of business in India [pursuant to sections 593(d), (e), 594(3), 597(3)l]
64. FORM No. 55 Particulars of charge' on property in India created by a foreign company after the 15th January, 1937 [Pursuant to section 600 read with section 1251
65. FORM No. 56 Particulars of charge' subject to which property in India has been acquired by a foreign company after 15th January, 1937 [Pursuant to section 600 read with section 127)
66. FORM No. 57 Particulars of an issue of debentures in a series by a foreign company [Pursuant to section 600 read with section 128, provision
67. FORM No. 58 Particulars of series of debentures containing, or giving by reference to any other instrument, any charge, the benefit of which the debenture holders of the said series are entitled pari passu created by a foreign company [Pursuant to section 600 read with sections 128 and 129]
68. FORM No. 59 Particulars of modifications of charge' created by a foreign company [Pursuant to section 600(1) read with section 135]
69. FORM No. 60 Memorandum of complete satisfaction of charge' created by a foreign company [Pursuant to section 600 read with section 1381]
70. Form for Filing Complaint(S) Against the Company (Investor Complaint Form)
71. Report by a Public Company
72. Form of Return to be Filed with the Registrar
73. Form of Application for Removal of Disqualification of Directors
74. Form for Submission of Compliance Certificate with the Registrar
75. Form for Filing Addendum for Rectification of Defects or Incompleteness
76. 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 Form32 Addendum
77. Form for intimating to Registrar of Companies of conversion of the company into limited liability partnership (LLP)

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