List of States/ UTs


List of States/ Union Territories for which eStamp duty payment on Form 1, MoA, AoA, Form 5 and Form 44 is mandatory to be paid electronically through MCA portal

List of States/ Union Territories in which eStamp duty payment is mandatory to be paid electronically through MCA portal

Mandatory w.e.f. 1stApril,2010

1.Andaman & Nicobar Islands
2.Andhra Pradesh
3.Arunachal Pradesh
4.Assam
5.Bihar
6.Chhattisgarh
7.Delhi*
8.Jharkhand
9.Gujarat
10.Haryana
11.Karnataka
12.Madhya Pradesh
13.Kerala
14.Lakshadweep
15.Maharashtra
16.Manipur
17.Meghalaya
18.Orissa
19.Punjab
20.Rajasthan
21.Tamil Nadu
22.Uttar Pradesh
23.Uttarakhand
24.West Bengal

  • Mandatory w.e.f. 13thJune,2010

    25.Mizoram


  • Mandatory w.e.f. 11thJuly, 2010

    26. Chandigarh
    27. Puducherry
    28. Tripura


  • Mandatory w.e.f. 08thAugust, 2010

    29. Himachal Pradesh


  • Mandatory w.e.f. 1st May, 2011

    30. Jammu and Kashmir


  • Mandatory w.e.f. 24th July, 2011

    31. Dadra and Nagar Haveli
    32. Daman and Diu
    33. Goa
    34. Nagaland

  • *Note : The Hon'ble High Court of Delhi at New Delhi has held in the matter of S E Investments Limited Vs Union of India and Others [W.P. (c) 2393/2010 and CM Appl.4794/2011] that there is no provision in the Delhi Stamp Act for payment of stamp duty on "increased authorised capital”. Payment of stamp duty for increase of authorised capital being paid with filing of eForm No.5 with respect to State of National Capital Territory of Delhi is made optional.

    • State where provisions of Companies Act, 1956 are not extended

      1. Sikkim
    Stamp duty applicable to other states/UTs is to be paid in physical form, as per current process.
     

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