Compliance / Approval Filing


  • Do you want to do Annual efiling?

    Limited Liability Partnership (LLP) under the Limited Liability Partnership Act, are required to file the following Forms with the Registrar every year:

    S. No .

    Document

    e-Form

    1

    Statement of Account & Solvency

    Form 8

    2

    Annual Return

    Form 11

    How to do the Filing
    LLPs can do e-Filing in following ways: -
    The Designated partner (DP) (in case of LLP) or authorised representative (AR) (in case of Foreign Limited Liability Partnership (FLLP)) can upload the e-Forms on the LLP portal (after registering oneself as a user of the portal) at his convenience from his office/ home. This is the most convenient way of e-Filing.



  • Do you want to do other compliance related filing?

    Form 12 ( Form for intimating other address for service of documents) is to be filed for giving additional address to the Registrar for the purpose of service of documents.

     

    Approval Related Filing

    • Do you want to do approval related filing?

    Following forms required approval related filing:

    • Form 22 ( Notice of intimation of Order of Court/ Tribunal/CLB/ Central Government to the Registrar) is required to be filed to inform Registrar about the order received by the LLP/ FLLP.
    • Form 23 ( Application for direction to Limited Liability Partnership (LLP) to change its name) is required to be filed to registrar for direction to subsequently incorporated LLP to change its name.
    • Form 25 is required to be filed to Registrar to reserve the name of foreign LLP or foreign company for a period of three years.
    • Form 31 is required to be made to the Registrar for compounding of an offence under the Act .

 

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