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Companies (Fees on Applications) Rules, 1999

2. Fees

(1) Every application made to the Central Government in respect of a company proposed to be registered pursuant to a license under section 25 of the Companies Act, 1956, or by a company, (including a foreign company as defined in section 591 of the said Act), under any provision (other than sub-section (1D) of section 108 or clause (b) of sub-section (7) of section 555) of the said Act, shall be accompanied by the fee specified in the Table below, namely: -

Table I

For Applications made Amount of fees to be paid ( Rs .)
( i ) By a company having an authorized share capital of:-
(a) Less than Rs . 25,00,000 500
(b) Rs . 25,00,000 or more but less than Rs . 5 crores 1,000
(c) Rs . 5 crores or more 2,000
(ii) By a company limited by guarantee but not having a share capital 500
(iii) By an Association or proposed company for issue of license under section 25 of the Act. 500
(iv) By a company having a valid license issued under section 25 of the Act. 500
(v) By a foreign company 1,000

(2) Every application made to the Central Government under sub-section (1D) of section 108 of the said Act shall be accompanied by the fee specified in the Table below, namely :-

Table II

Where the face value of the shares involved in a transfer Amount of fees to be paid ( Rs .)
(a) Does not exceed Rs . 5,000 50
(b) Exceeds Rs . 5,000 100

(3) Every application made to the Central Government under clause (b) of sub-section (7) of section 555 of the said Act shall be accompanied by the appropriate fee specified in the Table below:-

Table III

Application for payment from the Companiesí Liquidation Account Amount of fees to be paid ( Rs .)
(a) When the amount of claim does not exceed Rs . 5,000 Nil
(b) When the amount of claim exceeds Rs . 5,000 but does not exceed Rs . 10,000. 200
(c) When the amount of claim exceed Rs . 10,000 300

 

Foot Notes

 

1. Published in the GOI vide Notification No. GSR 501(E) dated 6th July, 1999 .





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