Empowering Business, Protecting Investors
RegulatorIntegratorFacilitatorEducator
Notifications
Select Year

S.No Links Description
1 GSR No 923(E) 04.12.2003 The Unlisted Companies (Issue of Sweat Equity Shares) Rules, 2003.
2 GSR No 922(E) 04.12.2003 The Unlisted Public Companies (Preferential Allotment) Rules, 2003
3 GSR No 830(E) 21.10.2003 Exclusion of Government companies from the purview of Section 274(1)(g) of the Companies Act, 1956
4 GSR No 829(E) 21.10.2003 The Companies (Disqualification of Directors under Section 274(1)(g) of the Companies Act, 1956) Rules, 2003.
5 SO No 1200(E) 14.10.2003 Appointment of Sh. Dipak Chatterji as Chairperson of the CCI
6 GSR No 1199(E) 14.10.2003 Appointment of Sh. Vinod K. Dhall as Member of CCI
7 GSR No 1198(E) 14.10.2003 Establishment of Competition Commission of India (CCI)
8 GSR No 804(E) 14.10.2003 The Companies (Appointment and Qualifications of Secretary) (Amendment) Rules, 2003 – Appointment on population basis.
9 GSR No 785(E) 6.10.2003 Notification by which eleven more companies to be declared as Nidhis.
10 GSR No 784(E) 6.10.2003 The Competition Commission of India (Salary ,Allowances and other Terms and Conditions of Service of Chairperson and other Members ) Rules ,2003
11 SO No 1136(E) 30.09.2003 The company Law Settlement (Jammu and Kashmir) Scheme, 2003.
12 GSR No 775(E) 29.09.2003 Amendment to the Notification No. G.S.R. 555(E) dated 26.07.2001.
13 GSR No 774(E) 29.09.2003 The Companies (Acceptance of Deposits) (Third Amendment) Rules, 2003.
14 GSR No 1098(E) 24.09.2003 Corrigendum to the Notification No. 715(E) dated 19.6.03 regarding effective date of some sections of the Competition Act, 2002.
15 GSR No 757(E) 23.09.2003 The Competition Commission of India (Oath of Office and Secrecy for Chairperson and other members) Rules ,2003
16 SO No 1073(E) 18.09.2003 Constitution of the National Advisory committee on Accounting Standards u/s. 210A of the Companies Act, 1956.
17 SO No 674(E) 12.06.2003 Amendment in the Notification of the Government of India, Ministry of Finance (Department of Company Affairs) vide S.O 518(E), dated 9th May 2003.
18 GSR No 641(E) 07.08.2003 The Producer Companies (General Reserves) Rules, 2003.
18 GSR No 580(E) 24.07.2003 Amendment in Companies (Central Government's) General Rules and Forms (Third Amendment) Rules, 2003.
19 SO No 815(E) 17.07.2003 Reconstitution of Committee to administer the Investor Education and Protection Fund – amendment of Notification No. S.O. 1280(E) dated 28.12.2001
20 SO No 715(E) 19.06.2003 Effective date of sections 7, 11, 12 etc. of the Competition Act, 2002 – i.e. from 19.06.2003.
21 GSR No 480(E) 12.06.2003 Companies (Auditor’s Report) Order, 2003
22 GSR No 479(E) 12.06.2003 Amendment of the Companies (Central Government’s) General Rules and Forms
23 GSR No 518(E) 09.05.2003 Declaration of National Co-operative Development Corporation (NCDC) as Public Financial Institution under section 4A of the Companies Act, 1956
24 GSR No 348(E) 23.04.2003 Amendment of Pvt Limited Company and Unlisted Public Company (Buy back of Securities) Rules
25 GSR No 324(E) 09.04.2003 Disposal of Records( in the office of ROC's) Rules,2003
26 GSR No 323(E) 09.04.2003 Amendment in Companies (Acceptance of Deposit) Rules
27 GSR No 303(E) 04.04.2003 The Competition Commission Of India (Selection of Chairperson and other Members of the Commission) Rules,2003
28 GSR No 300(E) 03.04.2003 Amendment in Companies (Acceptance of Deposit ) Rules
29 SO No 275(E) 01.04.2003 The Public Cos(Terms of Issue of Debentures & raising of loans etc) Amendment Rules
30 SO No 344(E) 31.03.2003 Companies (Second Amendment Act,2002)-(Effective Date of Section 2 & Section 6 i.e. 1-4-2003)
31 SO No 322(E) 25.03.2003 Change in the name of Risk Capital & Technology Finance Corporation Limited to IFCI Venture Capital Funds Limited
32 GSR No 135(E) 05.02.2003 The Companies (Amendment) Act ,2002 (notifying 6-2-2003 as effective date)
33 GSR No 89(E) 05.02.2003 Director's Relatives (Office or Place of Profit) Rules 2003
34 SO No 31(E) 10.01.2003 Constitution of National Advisory Committee on Accounting Standards
35 GSR No 5(E) 03.01.2003 Amendment in Companies (CG) General Rules & Forms 1956(Amendment in Form 25 A)