FAQs on eFiling




To correct the master data of your company(s):Click on the "View Company Master Data" link under the 'Other Services' link on the homepage of the MCA portal. Take a print out of the master data and make the necessary corrections on the print out. Submit the same to the concerned RoC office along with valid proof for getting the corrections done

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You can register yourself on the MCA portal and click on the 'View Public Documents' link to view the documents of the specific companies available for viewing to public pertaining to specific company(s). Once you select the company(s), you will be prompted to make the payment of Rs. 50/- per company. On receipt of the payment, the system will allow you to view the documents pertaining to the selected company from the 'My Documents' link after logging on to the portal. You will be able to view the documents for a period of three hours from the time you start viewing. Documents such as balance sheets, annual returns for the preceding two years and permanent documents like MoA and AoA are available in the digital form for the companies falling under ROC going live on the MCA portal.

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You can avail this service by using the Get Certified Copies service. Once you make the necessary payment, your request will be routed to the concerned ROC. You need to approach the concerned RoC office along with the stamp paper of the requisite amount for getting the certified copy of the documents.

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You are required to file both these forms at MCA portal only once. Old RoC office shall process the eForm and forward the same to the new RoC office for registration. Please note that approval of such eForm 18 shall not be allowed in case there is any other eForm(s) pending for payment of fee or is under processing in respect of the company. You shall be required to obtain the changed CIN and the Certificate for change of registered address from the ROC office, where the company is shifting (that is from the office of new RoC)

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The email ID is required for the purpose of communication with the company/ applicant. It has been made as a mandatory field for the following eforms:
  • eForm 1A (email of applicant)
  • eForm 18 (email of Indian company)
  • eForm 44 (email of Foreign company)
  • eForm 8 (email of charge holder)
  • eForm 10 (email of charge holder)

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  • In eForm with more than signature; it is suggested that the Authorised signatory of the company should first sign the eForm and then send the digitally signed eForm to the next person whose signature is required to be appended in the eForm either through mail or in a compact or floppy disc. Once the signatures of all the signatories are obtained, the eForm can then be uploaded in the system for submission.
    For example, in eForm 8 first the authorised signatory of the company can sign; and then send the eForm through e-mail or on a compact or floppy disk to the Bank representative. It can then be forwarded for certification by a professional, in the same manner.

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    You are required to submit only one copy of any eForm or any other document in case of electronic filing.

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    Once filed, the eForm cannot be rectified. You may, however, re-submit the e-Form, if the concerned MCA office has marked the status of your SRN as 'Required Re-submission'.

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    You may enter the details in a separate sheet and make an optional attachment. You should mention the reference of the attachment in the relevant field in the eForm.

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    You need to verify that you have Adobe Reader 7.0.5 and above installed on your system. You should un-install the other versions of Adobe before installing Adobe Reader 7.0.5 and above.

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