The Limited Liability Partnership Act, 2008

A corporate business vehicle that enables professional expertise and entrepreneurial initiative to combine and operate in flexible, innovative and efficient manner, providing benefits of limited liability while allowing its members the flexibility for organizing their internal structure as a partnership.

Rules
Circulars
Reference No Date Description
General Circular No. 37/2014 14.10.2014 Clarification with regard to Trust/trustee as a partner in the Limited Liability Partnerships (LLPS).
General Circular No. 02/2014 11.02.2014 Use of word ‘National’ in the names of Companies or Limited Liability Partnerships (LLPs)
General Circular No. 13/2013 29.07.2013 Whether Hindu Undivided Familv (HUF) / its Karta can become partner Designated Partner (DPl in Limited Liabilitv Partnership (LLP).
General Circular No. 9/2013 30.04.2013 Conversin of firm into a Limited Liability Partnership - Clarification
General Circular No. 15/2012 29.06.2012 Extension of time in Filing of annual return by Limited Liability Partnerships(LLPs)
General Circular No. 13/2012 06.06.2012 Extension of time in Filing Annual Return by Limited LiabilityPartnerships
General Circular No. 2/2012 01.03.2012 Registration of Companies or LLPs which have one of their objects is to carry on the profession of Chartered Accountant, Cost Accountant, Architect, Company Secretary etc.
Circular For DIN DPIN 08.07.2011 Circular For DIN DPIN
General Circular No: 44/2011 08.07.2011 Integration of Director’s Identification Number (DIN) issued under Companies Act, 1956 with Designated Partnership Identification Number (DPIN) issued under Limited Liability Partnership (LLP) Act, 2008
General Circular No:30A/2011 26.05.2011 Clarification regarding 'Body Corporate' for the purpose of section 226(3)(a) of the Companies Act,1956.
Notifications
Reference No Date Description
G.S.R.692(E) 14.09.2012 Limited Liability Partnership(Second Amendmentment)Rules,2012
G.S.R. 550 (E) 10.07.2012 Limited Liability Partnership (Winding up and Dissolution) Rules, 2012
G.S.R.549(E) 10.07.2012 Amendments to SO 891 (E) dated 31st Mar 2009
G.S.R. 485 (E) 21.06.2012 Corrigendum to LLP notification dated 05.06.2012
G.S.R. 430 (E) 05.06.2012 The Limited Liability Partnership (Amendment) Rules, 2012
No. 22 02.06.2012 Notice under Rule 37(3) of LLP Rule, 2009
G.S.R. 680(E) 14.09.2011 Limited Liability Partnership (Second Amendment) Rules, 2011
G.S.R. 506(E) Rules. 05.07.2011 Limited Liability Partnership Rules, 2009 (Amendment) Rules, 2011.
S.O.1152(E) 23.05.2011 Specification of LLP as a body corporate for the purpose of clause (a) of sub-section (3) of section 226 of the Companies Act, 1956
G.S.R.914(E) 15.11.2010 LLP (SECOND AMENDMENT) Rules, 2010
First Appellate Authority on LLP 09.06.2010 First Appellate Authority on LLP
G.S.R. 266(E) 30.03.2010 LLP Winding Rules, 2010
G.S.R. 24(E) 11.01.2010 LLP (AMENDMENT) Rules, 2010
G.S.R.6(E) 06.01.2010 Through the Notification No. G.S.R.6(E) dated 6th January, 2010, the Central Government in exercise of powers conferred by sub-section (1) of section 67 of Limited Liability Partnership Act 2008 (6 of 2009), made applicable the provisions of sections 441, 443, 445, 446, 448, 450, 451, 453, 454, 455, 456, 457, 458, 458A, 460, 463, 464, 465, 466, 467, 468, 471, 474, 476, 477, 478, 479, 481, 482, 483, 484, 486, 487, 488, 494, 497, 511, 511A, 512, 514, 515, 517, 518, 519, 528, 529, 529A, 530, 531, 531A, 532, 533, 534, 535, 536, 537, 538, 539, 540, 541, 542, 543, 544, 545, 546, 547, 548, 549, 550, 551, 552, 553, 554, 555, 556, 558, 559, 560 and 584 of the Companies Act, 1956 to a limited liability partnership, except where the context otherwise requires, with certain modifications.
G.S.R. 385 (E) & 386 (E) 04.06.2009 LLP (AMENDMENT) Rules, 2009
S.O. 1324 (E) 22.05.2009 Notification of Rules 32 and 33 and Rules 38 to 40
S.O. 1323 (E) 22.05.2009 Notification of Sections 55 to 58, Second Schedule, Third Schedule and Fourth Schedule
S.O. 891 (E) 31.03.2009 Notification of sections 1, 2 (except clauses (c) and (u) of its sub-section (1)), Sections 3 to 30, Section 31 except of its application in context of the 'Tribunal', Sections 32 to 50, Sections 52 to 54, Sections 59 to 62, Sections 66 to 71, Sections 74 to 80, Section 81 except clasuses (b) to the extent of its application to Sections 51, 63 and 64 and clause (c), First Schedule