Notices & Circulars

  • Under the proviso to the clause(d) of sub-section (2) of section 68 of the Companies Act, 2013
  • Date Description
    21.07.2016 National Company Law Tribunal Rules, 2016
    21.07.2016 National Company Law Appellate Tribunal Rules, 2016
    19.07.2016 In exercise of the powers conferred by sub- section (1) of section 381 of the Companies Act, 2013 (18 of 2013)
    19.07.2016 Companies (Share Capital and Debentures) Third Amendment Rules, 2016
    18.07.2016 Appointment of Shri Amardeep Singh Bhatia, Joint Secretary as Chief Vigilance Officer, in the Ministry of Corporate Affairs.
    12.07.2016 Appointment of Members on QRB of Institute of Chartered Accountants of India
    14.07.2016 Companies (cost records and audit) Amendment Rules, 2016
    22.03.2016 CO.PET. 220/2016 In the matter of Consolidated Finvest And Investments Ltd. & Ors.
    25.04.2016 Consolidated Finvest & Investments Ltd.
    04.07.2016 Engagement of Consultants in M/o Skill Development and Entrepreneurship.
    30.06.2016 Companies (Removal of Difficulties) Third Order, 2016.
    30.06.2016 Companies (Appointment and Remuneration of Managerial Personnel) Amendment Rules, 2016
    29.06.2016 Companies (Acceptance of Deposits) Amendment Rules, 2016
    11.05.2016 In excercise of the powers conferred by sub-section(1) of Section 10B of the Cost and Works Accountants Act, 1959(23 and 1959).
    02.06.2016 In exercise of the powers conferred by sub section (1) of section 10B of the Chartered Accountants Act, 1949 (38 of 1949)
    24.05.2016 In exercise of the powers conferred by section 29A of the Cost and Works Accountants Act, 1959 (23 of 1959)
    23.05.2016 In exercise of the powers conferred by section 29A of the Company Secretaries Act, 1980(56 of 1980)
    11.05.2016 In exercise of the powers conferred by sub-section(1) of section 10B of the cost and works Accountants Act,1959(23 of 1959)
    16.06.2016 Content Regulation in Government Advertising.
    19.05.2016 Constitution of a Three Member Committee on Content Regulation in Government Advertising.
    10.06.2016 Limited Liability Partnership (Second Amendment) Rules 2016
    03.06.2016 CGHS Facilities at Jharoda Kalan, Najafgarh, Delhi
    01.06.2016 Notification constituting the National Company Law Tribunal and National Company Law Appellate Tribunal under Sections 408 and 410 respectively of the Companies Act, 2013
    01.06.2016 Commencement Notification under Section 1(3) of the Companies Act, 2013 and Notification constituting the Benches  of National Company Law Tribunal
    01.06.2016 Transfer of matters or proceedings or cases pending before the Company Law Board to National Company Law Tribunal
    11.03.2016 CO.PET.212/2016 In the matter of SUPERTECH PRECAST TECHNOLOGIES Pvt. Ltd.
    22.03.2016 CO.PET.220/2016 In the matter of CONSOLIDATED FINVEST AND INVESTMENTS LTD. & ORS.
    01.04.2016 CO.PET.278/2016 In the matter of HCL TECHNOLOGIES LIMITED
    31.05.2016 Relaxation of additional fees and extension of time and filing of e-Forms by the Companies under Companies Act, 2013 and for filing of Annual Return (Form 11) by the LLPs under the Limited Liability Partnership Act, 2008
    31.05.2016 The Companies (Authorised to Register) Amendment Rules, 2016
    09.05.2016 The All India Services (PAR) Rules, 2007 Annual Health Check-up of IAS officers.
    23.05.2016 Companies (Corporate Social Responsibility Policy) Amendment Rules, 2016
    18.05.2016 commencement of section 2(29), sections 435 to 438 and 440 of Companies Act, 2013
    18.05.2016 special courts under section 435 of Companies Act, 2013
    16.05.2016 Relaxation of additional fees and extension of last date of filing of various e-Forms under the companies Act
    16.05.2016 Clarification with regard to provisions of Corporate Social Responsibility under section 135 of the Companies Act, 2013
    06.05.2016 Companies (Registration Offices and Fees) Amendment Rules 2016.pdf
    08.04.2016 High Court Order dated 08.04.2016 and Publication : In the matter of the scheme of amalgamation of Boom Investments Private Limited, Mohair Investment and Trading Company Private Limited.
    29.04.2016 Sub-section (1) of section 458 of the companies Act(18 of 2013)
    27.04.2016 Clarification with regard to companies (Accounting Standards) Amendment Rules, 2016
    26.04.2016 section 396 of CA 2013 - Jurisdiction of the state of Telangana
    28.03.2016 CO.PET.889/2015 In the matter of M/S PETRO IT LIMITED Demerged company and M/S PETRO IT SOLUTIONS PRIVATE LIMITED Resulting company
    21.03.2016 CO.PET.180/2016 In the matter of HASKONING DHV INDIA PRIVATE LIMITED
    18.03.2016 CO.PET.243/2016 In the matter of BIJLI HOLDING PRIVATE LIMITED
    12.04.2016 Relaxation of additional fees and extension of last date of filing of various e-Forms under the Companies Act
    06.04.2016 In excercise of the powers conferred by sub section (1) of section 467 of the Companies Act, 2013 (18 of 2013)
    04.04.2016 Companies (Filing of Documents and Forms in Extensible Business RePorting Language) Amendment Rules, 2016
    30.03.2016 Companies (Accounting Standards) Amendment Rules, 2016
    30.03.2016 Companies (Indian Accounting Standards) Amendment Rules, 2016
    29.03.2016 Companies (Auditor's Report) Order, 2016
    29.03.2016 Companies (Removal of Difficulties) 2nd Order, 2016
    29.03.2016 Companies (Removal of Difficulties) First Order, 2016
    29.03.2016 Companies (Share Capital and Debentures) 2nd Amendment Rules, 2016
    08.03.2016 Official Liquidator office of Jodhpur shifted.
    23.03.2016 Companies (Incorporation) Second Amendment Rules, 2016
    23.03.2016 Notification for CRC phase-2 Incorporation
    10.03.2016 Companies (Share Capital and Debentures) Amendment Rules, 2016
    09.03.2016 Engagement of retired officers and employees purely on contractual assignment for the post of Private Secretary and Steno.
    09.03.2016 Engagement of Law clerk-cum-Research Assistants in National Company Law Tribunal and National Company Law Appellate Tribunal purely on contractual assignment.
    09.03.2016 Engagement of retired officers and employees purely on contractual assignment for the posts of Assistant Registrars, Deputy Registrars and Court Officers.
    07.03.2016 Empanelment of retired officers as the Inquiry Officers for conducting Departmental Inquiries.
    25.02.2016 Office Memorandum- Renovation of the office premises of RoC, Kanpur at Westcott Building Civil Lines, Kanpur. 
    25.02.2016 Notice in regard to Office of Registrar of Companies, UP, Kanpur. 
    02.03.2016 Notice inviting comments on the draft Companies (Revival and Rehabilitation of Sick Companies) Rules, 2016.
    08.02.2016 Chartered Accountant Procedures of Meetings of Quality Review Board , and Terms and Conditions of Service and Allowances of the Chair Person and Members of the Board (Amendment Rules), 2016
    23.02.2016 Notice inviting comments on the draft Companies (Cost Records and Audit) Amendment Rules 2016.
    17.02.2016 Notice inviting comments on the draft Companies (Incorporation) Second Amendment Rules 2016
    17.02.2016 Notice inviting comments on the draft Companies (Authorised to Registered) Amendment Rules 2016
    16.02.2016 Notice inviting comments on the Draft Companies(Accounting Standards) amendment rules 2016.
    16.02.2016 Notice inviting comments on the Draft Companies(Indian Accounting Standards) amendment rules 2016.
    12.02.2016 National Spot Exchange Limited (Dissolved) and Financial Technologies (India) Limited (Resulting Company) (Amalgamation in Public Interest) Order, 2016 issued by the Ministry of Corporate Affairs on 12-02-2015.
    09.02.2016 Notice inviting comments on the draft companies (Auditor’s Report) order, 2016.
    09.02.2016 Notice inviting comments on the revised schedule III to the Companies Act, 2013 for a company whose financial statements are drawn up in compliance of companies (Indian Accounting Standards) rules 2015 and as amended from time to time.
    01.02.2016 Filling up of various posts in the National Company Law Tribunal (NCLT) - dated 01 Feb 2016
    01.02.2016 Filling up of various posts in the National Company Law Appellate Tribunal (NCLAT) - dated 01 Feb 2016
    01.02.2016 Notice inviting comments on the Report of the Companies Law Committee
    01.02.2016 Report of the Companies Law Committee - February 2016
    28.01.2016 Notice inviting comments on the draft rules w.r.t. NCLT related provisions under the Companies Act, 2013
    22.01.2016 Companies (Incorporation) Amendment Rules, 2016.
    22.01.2016 Notification under section 396 of Companies Act, 2013 dated: 22.01.2016 .
    15.01.2016 Whether Hindu Undivided Family(HUF)/ its Karta can become partner (DP) in Limited Liability Partnershsip(LLP).
    13.01.2016 Commencement of sub-sections (5), (6) and (7) of section 125 of CA 2013,
    13.01.2016 The Investor Education and Protection Fund Authority (Appointment of Chairperson and Members, holding meetings and provision for offices and officers) Rules. 2016.
    12.01.2016 Frequently Asked Questions (FAQs) with regard to Corporate Social Responsibility under section 135 of the Companies Act,2013.
    31.12.2015 Notification under section 458 of Companies Act, 2013: Delegating of powers to RDs under section 208 of the said Act.
    30.12.2015 Relaxation of additional fees and extension of last date of in filing of forms MGT-7 (Annual Return) and AOC-4 (Financial Statement) under the Companies Act, 2013- State of Tamil Nadu and UT of Puducherry
    15.12.2015 Notification dated: 15.12.2015 - Amendment in notification G.S.R 490 (E) dated 13th July, 2007
    16.12.2015 Punctuality in attendance
    14.12.2015 Commencement of section 13 & 14 of the Companies (Amendment) Act, 2015
    14.12.2015 Companies (Audit and auditors) Amendment Rules ,2015
    14.12.2015 Companies (Meetings of board and its powers) second amendment rules, 2015
    30.11.2015 Notification dated: 30.11.2015 - Amendment in notification G.S.R 1693 (E) dated 3rd October, 2007
    16.11.2015 Notification for amendment in G.S.R.787(E)dated 15.10.2015
    03.12.2015 Office Memorandum dated: 03.12.2015 - Engagement of retired officers of CSS as consultant on contract basis.
    03.11.2015 Constitution Of Appellate Authority
    03.11.2015 Notification regarding sub-section (1) of Section 396 of theCompanies Act, 2013 (18 of 2013)
    21.09.2015 The National Company Law Appellate Tribunal (Salaries and Allowances and other terms and conditions of service of the Chairperson and other Members) Rules, 2015.
    30.11.2015 Relaxation of additional fees and extension of last date of in filing of forms MGT-7 (Annual Return) and AOC-4 (Financial Statement) under the Companies Act, 2013.
    16.11.2015 The Companies (Management and Adminjstration) Third Amendment Rules, 2015.
    13.11.2015 Dissolution notice: In the High Court of Punjab and Haryana at Chandigarh
    06.11.2015 Companies (Share Capital and Debentures) Third Amendment Rules, 2015
    28.10.2015 Relaxation of additional fees and extension of last date of filing of AOC-4, AOC-4 XBRL and MGT-7 E-Forms under the Companies Act, 2013
    30.09.2015 Amendment to G.S.R.38( E) dated 19th January 2011.
    15.10.2015 Limited Liability Partnership (Amendment) Rules 2015
    22.09.2015 Report of the high level committee to suggest measures for improved monitoring of the implementation of corporate social responsibility policies.
    24.09.2015 Companies (Management and Administration) Second Amendment Rules, 2015
    16.09.2015 Extension for a period of one month for the High Level Committee on CSR.
    15.09.2015 Inviting applications for filling up of the post of Chairperson in the Competition Commission of India
    15.09.2015 The Companies (Acceptance of Deposits) Second Amendment Rules, 2015.
    10.09.2015 कॉर्पोरेट कार्य मंत्रालय (मुख्यालय) में दिनांक 15 से 30 सितम्बर , 2015 तक "हिंदी पखवाड़ा" का आयोजन
    09.09.2015 Companies (Filing of documents and forms in XBRL) Rules, 2015.
    10.09.2015 Notification for amendment in S.O.2425(E) dated 18.09.2014 - section 210A of Companies Act 1956.
    04.09.2015 Companies (Accounts) Second Amendment Rules, 2015
    04.09.2015 Notification regarding sub-section (6) of section 129 of the Companies Act, 2013 (18 of 2013)
    04.09.2015 Notification regarding sub-section (1) of section 467 of the Companies Act, 2013 (18 of 2013)
    01.09.2015 Extension of time for filing of cost audit report to the Central Government for the Financial Year 2014-2015 in form CRA-4
    28.08.2015 कॉर्पोरेट कार्य मंत्रालय (मुख्यालय) में दिनांक 15 से 30 सितम्बर , 2015 तक "हिंदी पखवाड़ा" का आयोजन
    28.08.2015 Companies (Management and Administration) Amendment Rules, 2015
    17.08.2015 Amendment to the notification no. GSR 315 (E) dated 23.04.2015
    25.08.2015 Notice for inviting quotations for shifting of RD(NR) Office to CGO Complex, New Delhi.
    21.08.2015 Webcast notice: In the matter of M/s. Elme Private Limited and other companies.
    19.08.2015 Finalized National Company Law Tribunal service condition Rules of President and Members - yet to be notified.
    19.08.2015 Finalized National Company Law Appellate Tribunal service condition Rules of Chairperson and Members - yet to be notified.
    06.08.2015 Office order dated: 06 Aug,2015.
    21.07.2015 Amendment to G.S.R.38( E) dated 19th January 2011.
    21.07.2015 Clarification with regard to circulation and filing of financial statement under relevant provisions of the Companies Act, 2013
    13.07.2015 Relaxation of additional fees and extension of last date of in filing of forms MGT-7 (Annual Return) and AOC-4 (Financial Statement) under the Companies Act,2013
    01.07.2015 Sale Notice: In the matter of M/s. J. J. Paper Mills Pvt. Ltd. (In Liqn.)  
    19.06.2015 Improving the accountability of grievance resolution received by CPWD regarding renovation/ up gradation/ maintenance works of Government accommodation.
    18.06.2015 Clarification on repayment of deposits accepted by the companies before the commencement of the Companies Act, 2013 under section 74 of the said Act.
    12.06.2015 The Companies (Cost Records and Audit) Amendment Rules, 2015
    12.06.2015 Extension of time for filing of Notice of appointment of the Cost Auditor for the F.Y. 2015-16 in Form CRA-2 and filing of cost audit report to the Central Government for the F.Y. 2014-15 in form CRA-4.
    05.06.2015 Exemptions to Section 8 (Non-Profit) under section 462 of CA 2013
    05.06.2015 Exemptions to Private Companies under section 462 of CA 2013
    05.06.2015 Exemptions to Nidhis under section 462 of CA 2013
    05.06.2015 Exemptions to Government Companies under section 462 of CA 2013
    04.06.2015 Constitution of Companies Law Committee.
    29.05.2015 Commencement Notification of Companies (Amendment) Act, 2015
    29.05.2015 Companies (Share Capital and Debentures) Second Amendment Rules, 2015
    29.05.2015 Companies (Declaration and Payment of Dividend) Second Amendment Rules, 2015
    29.05.2015 Companies (Incorporation) Second Amendment Rules, 2015
    29.05.2015 Companies (Registration of Charges) Amendment Rules, 2015
    29.05.2015 Companies (Registration Offices and Fees) Second Amendment Rules, 2015
    25.05.2015 THE COMPANIES (AMENDMENT) ACT, 2015
    18.05.2015 Rescinding of notifications GSR No. 179(E) dated 3rd March, 2011 and GSR 650(E) dated 29th August, 2011
    18.05.2015 Shri Atul Hasmukhrai Mehta, President, Nominee of the Institute of Company Secretaries of India
    27.04.2015 Amendment to the notification no. GSR 490 (E) dated 13.07.2007
    23.04.2015 Establishment of Tribunal under Company Secretaries(Election Tribunal) Rules, 2006
    23.04.2015 Company Secretaries (Procedure of Investigations of Professional and Other Misconduct and Conduct of Cases) Amendment Rules, 2015
    01.05.2015 The Companies (Incorporation) Amendment Rules, 2015
    10.04.2015 The Companies (Auditor’s Report) Order, 2015
    10.04.2015 Remuneration to managerial person under Schedule XIII of the Companies Act, 1956 - Clarification with regard to payment for period.
    09.04.2015 Clarification under sub-section (7) of section 186 of the Companies Act,2013
    31.03.2015 Delegation of powers to RDs u/s 94(5) read with section 458 of CA, 2013
    31.03.2015 The Companies (Acceptance of Deposits) Amendment Rules, 2015
    30.03.2015 Amount received by private companies from their members, directors or their relatives before lst April, 2014 - Clariflcation regarding applicability of Companies (Acceptance of Deposits) Rules, 20l4
    24.03.2015 Appointment of RoCs as adjudicating officers with jurisdiction and their appellate authorities u/s 454 of CA 2013.
    19.03.2015 The Companies (Management and Administration) Amendment Rules, 2015
    18.03.2015 The Companies (Share Capital and Debentures) Amendment Rules, 2015.
    18.03.2015 The Companies (Meetings of Board and its Powers) Amendment Rules, 2015
    12.03.2015 Inviting applications for filling up the posts of two Members of the Competition Appellate Tribunal.
    10.03.2015 General Circular 4/2015: Clarification with regard to section 185 and 186 of the Companies Act, 2013 - loans and advances to employees
    03.03.2015 General Circular 03/2015: Clarification relating to filing of e-form DIR-I1 & DIR-12 under the Companies Act, 2013
    02.03.2015 Notification for appointment of Ms. Anjuly Chib Duggal,IAS as Secretary in the Ministry of Corporate Affairs - dated: 02 March 2015
    27.02.2015 Delegation of Financial Powers dated: 27.02.2015
    24.02.2015 The Companies (Declaration and Payment of Dividend) Amendment Rules, 2015
    24.02.2015 The Companies (Registration Offices and Fees) Amendment Rules.2015.
    16.02.2015 The Companies (Indian Accounting Standards) Rules, 2015.
    13.02.2015 The Companies (Removal Of Difficulties) Order, 2015
    13.02.2015 कारपोरेट कार्य मंत्रालय की वार्षिक हिंदी पत्रिका ‘कारपोरेट प्रवाहिनी’ का पुन: प्रकाशन – रचनाएं आमंत्रित करने के संबंध में
    11.02.2015 General Circular 02/2015: Extension of time for filing of Notice of appointment of the Cost Auditor in Form CRA-2.
    03.02.2015 General Circular 01/2015: Constitution of a High Level Committee to suggest measures for improved monitoring of the implementation of Corporate Social Responsibility policies by the companies under Section 135 of the Companies Act, 2013
    16.01.2015 Strict compliance of the provisions contained in the Flag Code of India, 2002 and Prevention of Insults to National Honour Act, 1971
    13.01.2015 Observance of silence on 30th January in the memory of those who gave their lives in the struggle for India's freedom.
    19.01.2015 The Companies (Appointment and Qualification of Directors) Amendment Rules, 2015
    19.01.2015 The Companies (Corporate Social Responsibility Policy) Amendment Rules, 2015
    16.01.2015 The Companies (Accounts) Amendment Rules, 2015.
    09.01.2015 Notification dated 09.01.2015: Notification authorizing officers for filing complaint under section 159 read with section 155 of the Companies Act, 2013
    31.12.2014 The Companies (Cost Records and Audit) Amendment Rules,2014.
    17.11.2014 The Companies (Central Government’s) General Rules and Forms Amendment Rules, 2014.
    15.10.2014 The Competition Appellate Tribunal (Term of the Selection Committee and the Manner of Selection of Panel of Names) Amendment Rules, 2014.
    15.10.2014 The Competition Commission of India (Term of the Selection Committee and the Manner of Selection of Panel of Names) Amendment Rules, 2014
    10.11.2014 Swachh Bharat Mission – Annual Action Plan.
    18.11.2014 Extension of time for holding Annual General Meeting (AGM) under section 96(1) of the Companies Act, 2013-Companies registered in State of Jammu and Kashmir.
    14.11.2014 Extension of Company Law Settlement Scheme,2014 (CLSS-2014) up to 31/12/2014.
    13.11.2014 General Circular 43/2014 dated 13.11.2014: Issue of Foreign Currency Convertible Bonds (FCCBs) and Foreign Currency Bonds (FCBs) - Clarification regarding applicability of provisions of Chapter III of the Companies Act, 2013.
    12.11.2014 General Circular 42/2014 dated 12.11.2014: Clarification on matters relating to the Companies(Cost Records and Audit) Rules,2014
    10.11.2014 Advertisement regarding office accommodation for the office of ROC-cum-OL, Nainital.
    03.11.2014 The Company Law Board (Fees on Applications and Petitions) Amendment Rules, 2014
    24.10.2014 Notification dated: 24.10.2014 - Amendment in Schedule VII of the Companies Act, 2013New
    21.10.2014 Draft Order of amalgamation of National Spot Exchange Limited with Financial Technologies (India) Limited under Section 396 of the Companies Act, 1956 issued by the Ministry of Corporate Affairs on 21-10-2014New
    15.10.2014 General Circular dated 15.10.2014: Company Law Settlement Scheme, 2014 (CLSS-2014) - Clarification u/s 164(2) of the Companies Act, 2013
    15.10.2014 General Circular dated 15.10.2014: Company Law Settlement Scheme, 2014 (CLSS-2014)
    14.10.2014 Clarification on matters relating to Consolidated Financial Statement.
    14.10.2014 Right of persons other than retiring directors to stand for directorship - Refund of deposit under section 160 of the Companies Act, 2013 in certain cases.
    14.10.2014 Clarification with regard to Trust/trustee as a partner in the Limited Liability Partnerships (LLPS).
    14.10.2014 The Companies (Accounts) Amendment Rules, 2014.
    14.10.2014 The Companies (Audit and Auditors) Amendment Rules, 2014.
    N/A Dear Corporates, avoid last minute rush. File Balance Sheet and Annual Return early without postponing it to the last days. Click for more..”
    19.09.2014 Notification dated: 19.09.2014 - National Advisory Committee on Accounting Standards.
    17.09.2014 General Circular 36 dated 17 Sept 2014: Clarification with regard to provisions of Corporate Social Responsibility(CSR) under section 135 of the Companies Act,2013.
    12.09.2014 Rules dated 12th Sept 2014: Companies (Corporate Social Responsibility Policy) Amendment Rules,2014
    04.09.2014 The Companies (Removal Of Difficulties) Seventh Order, 2014
    29.08.2014 Notification dated: 29.08.2014 - Amendment in schedule II of Companies Act, 2013
    27.08.2014 General Circular 35 dated 27 Aug 2014: Clarification Accounting Standards(AS) 10-Capitalization of Cost-regarding
    23.07.2014 General Circular No. 32/2014 dated 23.07.2014: Clarification on transitional period for resolutions passed Under the Companies Act, 1956.
    19.07.2014 General Circular No. 31/2014 dated 19.07.2014: Extension of validity of reserved names-reg
    19.07.2014 Office Memorandum dated 19.07.2014: Expert Committee on Cost Records and Cost Audit
    12/08/2014 Rules dated 14th Aug 2014: Companies (Meetings of Board and its Powers) Second Amendment Rules, 2014
    12/08/2014 General Circular 34 dated 12 Aug 2014: Company Law Settlement Scheme, 2014
    N/A Expression on Interest (EOI) for hiring IT Consultant(s)
    N/A Comments invited on the draft Guidance Manual on Quality of Audit and Attestation Services (A Referencer for Company Secretaries). Draft Guidance Manual . ICSI Notice.
    06/08/2014 Notification dated: 06.08.2014 - Amendment in schedule VII of Companies Act, 2013
    N/A List of Non-compliant companies for Form 5INV.
    N/A Advertisement under aegis of Investor Education & Protection Fund.
    31/07/2014 General Circular No. 33/2014 dated 31.07.2014: Clarification with regard to applicability of provisions of section 139(5) and 139(7) of the Companies Act,2013
    25.07.2014 Ministry seeks comments from stakeholders on "MEMORANDUM FOR STANDING FINANCE COMMITTEE" dated 25.07.2014
    25/07/2014 Second Proviso to sub-section (1) of Section 203 of Companies Act, 2013.
    23/07/2014 In compliance of Hon'ble CIC order dated 20.06.2014 in the matter of Sh.Maniram Sharma vs. D/o Legal Affairs
    23/07/2014 General Circular No. 32/2014 dated 23.07.2014: Clarification on transitional period for resolutions passed Under the Companies Act, 1956.
    19/07/2014 General Circular No. 31/2014 dated 19.07.2014: Extension of validity of reserved names-reg  
    19.07.2014 Office Memorandum dated 19.07.2014: Expert Committee on Cost Records and Cost Audit
    17/07/2014 General Circular No. 30/2014:Clarification on matters relating to Related Party Transactions. 
    17/07/2014 Companies (Specification of definitions details) Amendment Rules, 2014 : dated 17.07.2014
    17/07/2014 Companies (Miscellaneous) Amendment Rules, 2014 : dated 17.07.2014
    11/07/2014 General Circular No. 29/2014 dated 11.07.2014: Registration of names of the Companies shall be in consonance with the provisions of the Emblems and Names (Prevention of Improper Use) Act, 1950
    09/07/2014 General Circular No. 28/2014 dated: 09/07/2014: Clarification on form MGT-14 through STP mode.
    09/07/2014 The Comapanies (Removal of Difficulties) Fifth Order, 2014 dated: 09/07/2014
    NA Filing of DPT4: It has been decided to grant extension of time for the period of 2 months i.e. up to 31-08-2014 without any additional fee in terms of section 403 of the Act to enable the companies for filing of statement under Form DPT4 with the Registrar.
    27.06.2014 Clarification with regard to use of the words "Commodity Exchange" in a company-reg.
    26.06.2014 Clarification on applicability of requirement for resident director.
    25.06.2014 Clarification with regard to holding of shares in a fiduciary capacity by associate company under section 2(6) of the Companies Act,2013
    25.06.2014 Clarification relating to incorporation of a company i.e. company Incorporated outside India
    25.06.2014 Clarification with regard to format of annual return applicable for Financial Year 2013-14 and fees to be charged by companies for allowing inspection of records.
    NA  The National e-Governance Division (NeGD) has invited applications for the post Senior level positions from officer of the Central & State Governments/PSUs/Autonomous/Statutory bodies of Government of India, States & UTs as Director (Capacity Building), Director (Project Appraisal and Finance), Director (Awareness & Communication) in PB-4 with GP of Rs. 10000). Visit www.negp.gov.in for details. Click to download vacancy circular. External Link
    Format of application for two posts of members in the Competition Commission of India
    24/06/2014 DRAFT NOTIFICATION FOR PUBLIC COMMENTS TILL 1ST JULY, 2014  
    24.06.2014 DRAFT NOTIFICATION FOR PUBLIC COMMENTS TILL 1ST JULY, 2014
    18/06/2014 General Circular No. 21/2014:Clarifications with regard to provisions of Corporate Social Responsibility under section 135 of the Companies Act, 2013. 
    17/06/2014 Action points arising out of Hon'ble Prime Minister's meeting with Secretaries on 4th June, 2014 
    - MCA21 gets recognition: Article of Sh. Anil Kumar Bhardwaj, Director, eGov MCA, published in the "Compendium on Best Practices-Right to Information".  
    - State Code in the CIN of the Companies which are located in Telangana based on the address available in the database has been changed from “AP” to “TG”. Complete list of such companies may be viewed at following link : "http://mca.gov.in/Ministry/pdf/AP_to_TG.pdf"
    17/06/2014 Recording indexing and weeding of records in MCA.
    17/06/2014 General Circular No. 20/2014:Clarification with regard to voting through electronic means 
    Circular 13: Extension of validity period for names reserved as on 31st March, 2014
    - The Companies (Declaration and Payment of Dividend) Amendment Rules, 2014 
    - Notification for the Official Liquidator at Hyderabad having territorial jurisdiction in the whole State of Telangana 
    - Notification for registrar of Companies at Hyderabad having territorial jurisdiction in the whole State of Telangana 
    - Notification for registrar of Companies at Hyderabad having territorial jurisdiction in the whole State of Telangana 
    - Notification: The Companies (Meetings and Powers of Board) Amendment Rules, 2014 
    - General Circular No. 19/2014: Clarification on Rules prescribed under the Companies Act, 2013- Matters relating to share capital and debentures  
    - General Circular No. 18/2014: Clarification for filing of form No. INC-27 for conversion of company from public to private under the provisions of Companies Act, 2013 
    - General Circular No. 17/2014: Filing of MGT-10-clarification  
    - General Circular No. 15/2014: Clarification regarding maintaining register in new format [sub-section(9) of section 186] 
    - General Circular No. 16/2014: Applicability of PAN requirement for Foreign Nationals.  
    - Corrigendum: "the Companies (Removal of Difficulties) Second Order, 2014” read as “the Companies (Removal of Difficulties) Order, 2014”. 
    - The Companies (Removal of Difficulties) Fourth Order, 2014. 
    - Notification: The Companies (Acceptance of Deposits) Amendment Rules, 2014
    - Notification: Commencement of provisions of sub sections (2) and (3) of section 74
    - Circular 14: Clarifications on Rules prescribed under the Companies Act, 2013 - Matters relating to appointment and qualifications of directors and Independent directors
    - Circular 12: Applicability of PAN requirement for Foreign Nationals.
    - Mapping of e-forms prescribed under the Companies Act, 2013 with e-forms prescribed under Companies Act, 1956
    General Circular No. 07/2014 -Dissemination of Information with regards to provisions of the Companies Act,2013 
    "Promoting preventive health care" read "promoting health care including preventive health care". 
    Rules on Chapter I, Chapter II, Chapter III, Chapter IV, Chapter VI, Chapter VII, Chapter VIII, Chapter IX, Chapter X, Chapter XI, Chapter XII, Chapter XXII, Chapter XXVI, Chapter XXIX of Companies Act, 2013, now available. See 'Rules' section of Companies Act, 2013 
    General Circular No. 06/2014 - Roll out plan of various forms under the Companies Act, 2013 and continuance of forms under the provisions of Companies Act, 1956 
    General Circular No. 05/2014 - Online payment of stamp duty and court fee stamp for issue of certified copies 
    The Companies 2nd (Removal of Difficulties) Order, 2014. 
    Nomenclature of various forms prescribed under the provisions of Companies Act, 2013 being notified. 
    - Companies Act.2013 - Statement of Notification of Rules.  
    Commencement Notification of the Companies Act, 2013 
    Clarification with regard to section 180 of the Companies Act, 2013. 
    27.06.2014 Clarification with regard to use of the words "Commodity Exchange" in a company-reg.
    26.06.2014 Clarification on applicability of requirement for resident director.
    25.06.2014 Clarification with regard to holding of shares in a fiduciary capacity by associate company under section 2(6) of the Companies Act,2013
    25.06.2014 Clarification relating to incorporation of a company i.e. company Incorporated outside India
    25.06.2014 Clarification with regard to format of annual return applicable for Financial Year 2013-14 and fees to be charged by companies for allowing inspection of records.
    Format of application for two posts of members in the Competition Commission of India
    24.06.2014 DRAFT NOTIFICATION FOR PUBLIC COMMENTS TILL 1ST JULY, 2014
    46 new e-forms had been made available for filing w.e.f. 28.04.2014. In case there is any issue faced by stakeholders in filling up or filing any of these 46 e-forms, they are requested to raise ticket with MCA helpdesk by using link www.mca.gov.incomplaints.html. In addition to describing the problem in the ticket they should also attach the filled form along with error screen shot for speedy redressal of the issues. The stakeholders should quote the ticket number while making correspondence with MCA offices.
    All forms under RSUB/PUCL would be marked back to respective officials of the ROC/RD/Central Government as the case may be starting midnight 25 Mar 14. The forms would be processed by the respective officials. However, “Form FTE”, “Form EES2010”, “Form EES2011”, “Refund Form”, "Investor Complaint Form" and all "LLP forms” would continue to be allowed for filing under RSUB/PUCL.
    Circular 13: Extension of validity period for names reserved as on 31st March, 2014
    The Companies (Declaration and Payment of Dividend) Amendment Rules, 2014 
    Notification for the Official Liquidator at Hyderabad having territorial jurisdiction in the whole State of Telangana 
    Notification for registrar of Companies at Hyderabad having territorial jurisdiction in the whole State of Telangana 
    Notification: The Companies (Meetings and Powers of Board) Amendment Rules, 2014 
    General Circular No. 19/2014: Clarification on Rules prescribed under the Companies Act, 2013- Matters relating to share capital and debentures  
    General Circular No. 18/2014: Clarification for filing of form No. INC-27 for conversion of company from public to private under the provisions of Companies Act, 2013 
    General Circular No. 17/2014: Filing of MGT-10-clarification  
    General Circular No. 15/2014: Clarification regarding maintaining register in new format [sub-section(9) of section 186] 
    word Application form for the post of one Member in the Competition Appellate Tribunal 
    General Circular No. 16/2014: Applicability of PAN requirement for Foreign Nationals.  
    Corrigendum: "the Companies (Removal of Difficulties) Second Order, 2014” read as “the Companies (Removal of Difficulties) Order, 2014”. 
    The Companies (Removal of Difficulties) Fourth Order, 2014. 
    Notification: The Companies (Acceptance of Deposits) Amendment Rules, 2014
    Notification: Commencement of provisions of sub sections (2) and (3) of section 74
    Circular 14: Clarifications on Rules prescribed under the Companies Act, 2013 - Matters relating to appointment and qualifications of directors and Independent directors
    Circular 12: Applicability of PAN requirement for Foreign Nationals.
    Mapping of e-forms prescribed under the Companies Act, 2013 with e-forms prescribed under Companies Act, 1956
    General Circular No. 07/2014 -Dissemination of Information with regards to provisions of the Companies Act,2013 
    "Promoting preventive health care" read "promoting health care including preventive health care". 
    Rules on Chapter I, Chapter II, Chapter III, Chapter IV, Chapter VI, Chapter VII, Chapter VIII, Chapter IX, Chapter X, Chapter XI, Chapter XII, Chapter XXII, Chapter XXVI, Chapter XXIX of Companies Act, 2013, now available. See 'Rules' section of Companies Act, 2013 
    General Circular No. 06/2014 - Roll out plan of various forms under the Companies Act, 2013 and continuance of forms under the provisions of Companies Act, 1956 
    General Circular No. 05/2014 - Online payment of stamp duty and court fee stamp for issue of certified copies 
    The Companies 2nd (Removal of Difficulties) Order, 2014. 
    Nomenclature of various forms prescribed under the provisions of Companies Act, 2013 being notified. 
    Commencement Notification of the Companies Act, 2013 
    Clarification with regard to section 180 of the Companies Act, 2013. 
    30/04/2014 Mapping of e-forms prescribed under the Companies Act, 2013 with e-forms prescribed under Companies Act, 1956
    - General Circular No. 07/2014 -Dissemination of Information with regards to provisions of the Companies Act,2013 
    - "Promoting preventive health care” read “promoting health care including preventive health care". 
    - Rules on Chapter I, Chapter II, Chapter III, Chapter IV, Chapter VI, Chapter VII, Chapter VIII, Chapter IX, Chapter X, Chapter XI, Chapter XII, Chapter XXII, Chapter XXVI, Chapter XXIX of Companies Act, 2013, now available. See 'Rules' section of Companies Act, 2013 
    - General Circular No. 06/2014 - Roll out plan of various forms under the Companies Act, 2013 and continuance of forms under the provisions of Companies Act, 1956 
    - General Circular No. 05/2014 - Online payment of stamp duty and court fee stamp for issue of certified copies 
    - The Companies 2nd (Removal of Difficulties) Order, 2014. 
    - Nomenclature of various forms prescribed under the provisions of Companies Act, 2013 being notified. 
    - Commencement Notification of the Companies Act, 2013 
    - Clarification with regard to section 180 of the Companies Act, 2013. 
    - Application of Model Code of Conduct - General Election to Lok Sabha - 2014 and simultaneous elections to State Legislative Assemblies in the States of Andhra Pradesh, Odisha and Sikkim and certain bye-elections.  
    - General Elections - Enforcement of the Model Code of Conduct.  
    - Establishment of Office of ROC-cum-OL at Bilaspur, Chhattisgarh  
    - Notification relating to effective date of provisions of section 135 and Schedule VII of Companies Act, 2013  
    - Vacancy Circular for 1(one) post each of Registrar in the National Company Law Tribunal (NCLT) and the National Company Law Appellate Tribunal (NCLAT). 
    - Companies (Corporate Social Responsibility Policy) Rules, 2014 
    - Notification relating to amendments of Schedule VII of Companies Act, 2013  
    22/04/2014 All forms under RSUB/PUCL would be marked back to respective officials of the ROC/RD/Central Government as the case may be starting midnight 25 Mar 14. The forms would be processed by the respective officials. However, “Form FTE”, “Form EES2010”, “Form EES2011”, “Refund Form”, "Investor Complaint Form" and all "LLP forms” would continue to be allowed for filing under RSUB/PUCL.
    15/04/2014 Serious Fraud Investigation Office seeks to fill up the various vacancies
    04/04/2014 Commencement of provisions of the Companies Act, 2013 with regard to maintenance of books of accounts and preparations/adoption/filing of financial statements,auditors report, Board’s report and attachments to such statements and reports- Applicability with regard to relevant financial year.
    01/04/2014 Dissemination of Information with regards to provisions of the Companies Act,2013
    31/03/2014 "Promoting preventive health care” read “promoting health care including preventive health care".
    31/03/2014 General Circular No. 06/2014 - Roll out plan of various forms under the Companies Act, 2013 and continuance of forms under the provisions of Companies Act, 1956
    31/03/2014 General Circular No. 05/2014 - Online payment of stamp duty and court fee stamp for issue of certified copies
    30/03/2014 The Companies 2nd (Removal of Difficulties) Order, 2014.
    30/03/2014 Nomenclature of various forms prescribed under the provisions of Companies Act, 2013 being notified.
    27/03/2014 Rules on Chapter I, Chapter II, Chapter III, Chapter IV, Chapter VI, Chapter VII, Chapter VIII, Chapter IX, Chapter X, Chapter XI, Chapter XII, Chapter XXII, Chapter XXVI, Chapter XXIX of Companies Act, 2013, now available. See 'Rules' section of Companies Act, 2013
    26/03/2014 Commencement Notification of the Companies Act, 2013
    25/03/2014 Clarification with regard to section 180 of the Companies Act, 2013.
    06/03/2014 Establishment of Office of ROC-cum-OL at Bilaspur, Chhattisgarh
    05/03/2014 Application of Model Code of Conduct – General Election to Lok Sabha – 2014 and simultaneous elections to State Legislative Assemblies in the States of Andhra Pradesh, Odisha and Sikkim and certain bye-elections.
    05/03/2009 General Elections – Enforcement of the Model Code of Conduct.
    04/03/2014 Notification relating to effective date of provisions of section 135 and Schedule VII of Companies Act, 2013
    04/03/2014 Companies (Corporate Social Responsibility Policy) Rules, 2014
    04/03/2014 Notification relating to amendments of Schedule VII of Companies Act, 2013
    03/03/2014 Vacancy Circular for 1(one) post each of Registrar in the National Company Law Tribunal (NCLT) and the National Company Law Appellate Tribunal (NCLAT).
    14/02/2014 Clarification with regard to Section 185 of the Companies Act,2013.
    11/02/2014 Use of word ‘National’ in the names of Companies or Limited Liability Partnerships (LLPs)
    Investor awareness programmes are being conducted by Professional Institutes. For details, please visit www.iepf.gov.in.
    28/01/2014 Filling up the post of one Member in the Competition Appellate Tribunal
    15/01/2014 Report u/s 394A of the Companies Act, 1956- Taking accounts of comments/inputs from Income Tax Department and other sectoral Regulators while filing reports by RDs.
    Finalized NCLAT (Salary, Allowances and other Terms and Conditions of Service of Chairperson and other Members) Rules [To be notified in the Official Gazette].
    Finalized NCLT (Salary, Allowances and other Terms and Conditions of Service of President and other Members) Rules [to be notified in the Official Gazette].
    20/12/2013 Applications are invited for posts of Technical Member, National Company Law Appellate Tribunal(NCLAT).
    10/12/2013 Applications are invited for posts of Technical Member, National Company Law Tribunal - Dated 10 December 2013
    10/12/2013 Applications are invited for posts of Judicial Member, National Company Law Tribunal - Dated 10 December 2013
    Inviting applications for engagement of Company Prosecutors-I & II in Serious Fraud Investigation Office at New Delhi and Mumbai.
    20/09/2013 Sale Notice of Immoveable & Moveable assets/properties of the Company (In Liquidation).
    30/10/2013 Quotations invited for shifting of records of DIN cell
    4/10/2013 Inviting applications for filling up of two more posts of the Members in the Competition Commission of India.
    16/09/2013 Filling up the posts in the Competition Appellate Tribunal purely on deputation basis.
    2/09/2013 Damodaran Committee Report.
    4/08/2013 Internship scheme for students pursuing Post Graduation/ Research in Commerce, Law, Economics and Management streams.
    22/08/2013 Inviting applications for filling up of a post of Member in the Competition Commission of India.
    May/2013 कारपोरेट कार्य मंत्रालय में राजभाषा नीति के कार्यान्वयन के लिए जांच बिंदु (चैक प्वांइट) निर्धारित करना।
    4/06/2013 Check list regarding filling of applications of managerial personnel.
    17/05/2013 Notice inviting Creditors to obtain copies of the application being C.A No.211 of 2013.
    17/02/2012 Role-check for Digital Signatures(DSCs) belonging to authorized signatories of Banks/FIs.