FAQs on eFiling


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Perform the following checks.

1. Verify that only ONE version of Adobe Reader is installed on your system.

◦Go to START > Control Panel > Add or remove Programs

◦The list of 'Currently installed programs' shall be displayed.

◦Check the version of Adobe Reader. We recommend the Version 7.0.5 and above (You can download the same by accessing the 'Download Prerequisite Software for e-Filing' link in the MCA portal)

◦Only the recommended version of Adobe Reader should be installed. In case there is any other version, REMOVE it.

2. Ensure that you are connected to the Internet. Enter the required data for prefill and click on the 'PREFILL' button.

3. You will get a Security Message with an option to 'BLOCK' or 'ALLOW'. Select the 'ALLOW' button, the required details shall be prefilled.

4. In case the prefill doesn't happen and you don't get the Security Message, verify the following.

◦Open the Adobe Reader. Go to Edit > Preferences. In the Categories go to 'Trust Manager'.

◦Click on the button 'Reset List of allowed/disallowed file attachment types'

◦Click on the button 'Change Site settings'. A window will open.

◦'Site and Status' shall be displayed. In case 'www.mca.gov.in' is in the list with status as 'Always deny'. Select the site and REMOVE it.

5. Still if the Prefill does not work, check whether you are able to open the MCA portal in the web browser. In case it does not open, contact your internet service provider or the local IT support person.


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Yes, the incorporation forms can be filed separately based on the selections made by applicant in form No. INC-2/7.


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If the company has not filed its due balance sheet or annual returns for any financial year i.e. 2006-07 onwards then such company shall be treated as a defaulting company. Such company will not be allowed to file any eForm (except for the list of eForms allowed) unless all the due balance sheets and annual returns are filed.


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The company will have to file all the due annual returns and balance sheets for the financial years for which it has been marked as defaulting. Once the same are filed, the defaulting status of the company will be removed and the company will be able to file normally.


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Yes, the year wise defaulting status shall be displayed while viewing the master data of a company on MCA21 portal.


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Signing of any eForm on MCA portal (for any company) by the signatories of the defaulting company is not allowed (except for the list of eForms allowed).

However the signing for the exception list shall be allowed only in respect of the defaulting company and not in respect of any other company.

Refer to List of defaulting companies available on home page of MCA21 portal.


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The eForms that are allowed to be filed by a defaulting company are as follows:

•Form DIR-12

•Form 20B, Form 21A, Form 23AC, Form 23ACA, Form 23AC- XBRL, Form 23ACA- XBRL- Filing of documents for the year for which it is marked as defaulting and earlier years shall be allowed

•Form 66

•Form INC-28

•Investor complaint form

•Forms related to Cost Audit Branch (Form 23C, Form 23D, Form I- Cost Audit report,)

•Form GNL-1 for option ‘Compounding of offences’

•Form FTE

•Form PAS-3

•Form SH-7

•Form MGT-14

•Form CHG-1 and form CHG-9

•Form CHG-4


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To ensure correctness of names approved through electronic mode (i.e. without any processing at the Registrar of Companies office (RoC)), the RoC user needs to verify such names on a real time basis for immediate action.

Therefore, filing of Incorporation documents in respect of such names is not allowed as per below timelines:

•If name is approved on or before 11.00 AM of any working day then incorporation documents are not allowed to be filed before 7.00 PM of the same working day.

•If name is approved after 11.00 AM of any working day or at any time on holiday/ non-working day then incorporation documents are not allowed to be filed before 7.00 PM of the next working day.


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Signing of any eForm on MCA portal (for any company) by the signatories of the dormant company is not allowed.

Signing of forms will be allowed by such director/ signatory only after the following:

•Filing of Form GNL-1 by the dormant company for normalising

•All the required balance sheets and annual returns have been filed and approved in respect of such company

•Status of such dormant company is changed to Active

Refer List of dormant companies available on home page of MCA21 portal.


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Details related to principal products or services of the company are to be provided in following manner:

Case1: Total number of product category(s) - 3

Product or service category code (ITC/NPCS 4 digit code)

Description of the product or service category

Turnover of the product or service category (In Rs.)

Highest turnover contributing product or service (ITC/NPCS 8 digit) code

Description of the product or service

Turnover of highest contributing product or service (In Rs.)

3924

Tableware, kitchenware, other household articles or toilet articles of plastics

7,80,000

39249010

Toilet articles

5,77,250

3925

Builders ware of plastics, Not elseware specified or included.

2,78,290

39252000

Doors, windows and their frames

2,10,120

3926

Other articles of plastics

1,99,520

39264041

Table and other

household articles for decoration of polyurethane foam.

1,99,520



Case II- Total number of service category(s) - 2

Product or service category code (ITC/NPCS 4 digit code)

Description of the product or service category

Turnover of the product or service category (In Rs.)

Highest turnover contributing product or service (ITC/NPCS 8 digit) code

Description of the product or service

Turnover of highest contributing product or service (In Rs.)

9963

Accommodation, food and beverage services

87,03,45,000

99631110

Room or unit accommodation services for visitors, with daily housekeeping services

65,05,55,000

9964

Passenger transport services

89,25,000

99641150

Taxi services

89,25,000



Note:Please refer to 'Indian Trade Classification' based on harmonized commodity description and coding system issued by the Ministry of Commerce & Industry for Product Codes and National Product Classification for Services (NPCS) for Services codes issued by Ministry of Statistics & Programme Implementation, Government of India.

Details of ITC and NPCS codes are also available on MCA-XBRL portal under the head ‘Important Downloads


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