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Notifications

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S.No Notification No. Date Description
1 G.S.R. 26-03-2011 Rules to amend the Companies (Central Government's) General Rules and Forms, 1956
2 G.S.R. 26-03-2011 Rules to amend the Companies (Director Identification Number) Rules, 2006
3 G.S.R. 17-03-2011 Delegation of powers and functions to Registrars of Companies on selective provisions
4 G.S.R. 17-03-2011 Delegation of powers and functions to Regional Directors on selective provisions
5 S.O. 17-03-2011 Amendments in the notification number, SRO dated 7th January, 1957
6 GSR 196(E) 08.03.2011
7 S.O...(E)  04-03-2011   Notifications for Effecting Section 5,6,20,29, 30 & 31 of Competition Act
8 S.O...(E)  04-03-2011   Notifications for Effecting Section 5,6,20,29, 30 & 31 of Competition Act
9 S.O...(E)  04-03-2011   Notifications for Effecting Section 5,6,20,29, 30 & 31 of Competition Act
10 S.O...(E)  04-03-2011   Notifications for Effecting Section 5,6,20,29, 30 & 31 of Competition Act
11 GSR 111(E) 25.02.2011
12 GSR 110(E) 25.02.2011
13 GSR 104(E) 21.02.2011
14 G.S.R. 78(E) 10.02.2011 Amendments in Companies (Central Government's) General Rules and Forms, 1956
15 GSR 70(E) 08-02-2011   Amendments in Schedule XIII to the Companies Act 1956
16 S.O. 301(E) 08-02-2011   Exemption under Section 211 of Companies Act 1956
17 S.O. 300(E) 08-02-2011   Exemption under Section 211 of Companies Act 1956
18 S.O. 107(E) 19.01.2011  
19 GSR 38(E) 19.01.2011