Change LLP Information


  • Do you want to change LLP Name?

    LLP can change its name by filling the following forms:

      • Form 1 (Application for reservation or change of name) is required to be filled for name approval.
      • After the name gets approved, applicant is required to file Form 5 (Notice for change of name) to intimate the registrar about the name change of LLP.



  • Do you want to intimate changes among designated partners’ or partners’ or change in any particulars of designated partners’ or partners’ of a LLP?

    A company can intimate changes among designated partners’ or partners’ or change in any particulars of designated partners’ or partners’ of a LLP by filing Form 4 (Notice of appointment, cessation, change in name/ address/designation of a designated partner or partner and consent to become a partner/ designated partner) with Registrar.

  • Do you want to change registered office of the LLP?

    In case LLP wants to change its registered office, intimation regarding the same has to be filed in Form 15 ( Notice for change of place of registered office).

  • Do you want to change the LLP Agreement?

    LLP can change the LLP Agreement by filing Form 3 (Information with regard to Limited Liability Partnership Agreement and changes, if any, made therein). However, in case change in LLP agreement is due to change in partners/ designated partner, Form 4 has to be filed along with Form 3.

  • Do you want to register a charge or make modification in registered charges or report repayment or satisfaction of registered charges?

    In case you want to register a charge or make modification in registered charges or report repayment or satisfaction of registered charges, you need to file appendix to Form 8 (Statement of Account & Solvency) (Interim).

  • Do you want to change information of a Foreign LLP?

    A foreign LLP can change its information by filing Form 28 and Form 29.

    Form 28 is required when there is -

    • Alteration in the incorporation document, or other instrument constituting or defining the constitution of a limited liability partnership incorporated or registered outside India
    • Alteration in the registered or principal office of a limited liability partnership incorporated or registered outside India
    • Alteration in the partner or designated partner if any of a limited liability partnership incorporated or registered outside India.

     

    Similarly, Form 29 is required to give notice in case of -

    • Alteration in the certificate of incorporation or registration of limited liability partnership incorporated or registered outside India
    • Alteration in the name or address of any of the persons authorized to accept service on behalf of a foreign limited liability partnership in India
    • Alteration in the principal place of business of foreign limited liability partnership in India
    • Cessation to have place of business in India.
 

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