MSC-3

Return of dormant company

[Pursuant to sub-section (5) of section 455 of the Companies Act, 2013 read with rule 7 and 8 of the Companies (Miscellaneous) Rules, 2014]

  • Company Information
  • Attachment & Declaration
  • Review & Submit

All fields marked in * are mandatory

Company Information

Company Information

Board Meeting details

Sr. No.

Date of meeting

Total number of Directors as on the Date of Meeting

Total number of Directors present in the Date of Meeting

(b)

(c)

(d)

(e)

Director details

7(i). Details of directors and Key managerial personnel as on the closure of financial year

Sr. No.

Name

DIN/PAN

Designation

Number of equity share(s) held

Date of cessation (after closure of financial year : if any)

1.

(b)

(c)

(d)

(e)

(f)

7(ii). Particulars of change in director(s) and Key managerial personnel during the year

Sr. No.

Name

DIN/PAN

Designation at the beginning/during the financial year

Date of appaintment/change in designation/cessation

Nature of change (Appointment/ Change in designation/ Cessation)

1.

(b)

(c)

(d)

(e)

(f)

1.

Other details

8. Statement of transactions other than significant accounting transactions; if any

Allotment details

9. Break-up of paid-up share capital

Types of Shares

*Number of class in Equity shares

*Number of class in Preference shares

Class of shares

Number of shares

Total nominal amount

Total Paid-up amount

Total Premium

Equity Shares

Description of the class

At the begining of the year

Incerease during the year

Public Issues

Rights issue

Bonus issue

Private placement/preferential allotment

ESOPs

Sweat equity shares allotted

Conversion of Preference share

Conversion of Debentures

GDRs/ADRs

Others, specify

Decrease during the year

Buy-back of shares

Shares forfeited

Reduction of share capital

Others, Specify

At the end of the year

Class of shares

Number of shares

Total nominal amount

Total Paid-up amount

Total Premium

Preference shares

Description of the class

At the begining of the year

Incerease during the year

Issues of shares

Re-issue of forfeited shares

Others specify 

Decrease during the year

Redemption of shares

Shares forfeited

Reduction of share capital

Others, specify

At the end of the year

Other details

Share Holding Details

12. Shareholding pattern of the company

Sr. No.

Category of share holders

1.

Government(Central and State)

2.

Government Companies

3.

Public financial institutions

4.

Nationalized or other bank(s)

5.

Mutual Funds

6.

Venture Capital

7.

Foreign holdings (Foreign Institutional Investors, Foreign companies, Non-resident Indians, Foreign financial institutions or Overseas corporate bodies)

8.

Bodies Corporate (not mentioned above)

9.

Directors or relatives of directors

10.

Other top fifty shareholders (other than mentioned above)

11.

Others

12.

Total

13.

Total number of shareholders

Documents to Attach

Documents to Attach

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      Declaration*

      I am authorized by the Board of Directors of the Company vide resolution number

      dated

      to sign this form and declare that all the requirements of Companies Act, 2013 and the rules made

      thereunder in respect of the subject matter of this form and matters incidental thereto have been compiled with. It is further declared that all the required attatchments have been completely,correctly and legibly attached to this form

      *To be digitally signed by

      Designation

      Director identification number of the director; or DIN or PAN of the manager or CEO or CFO; or Membership number of the Company

      Secretary

      Certificate by practicing professional

      I declare that I have been duly engaged for the purpose of certification of this form. It is hereby certified that I have gone through the provisions of the Companies Act, 2013 and rules thereunder for the subject matter of this form and matters incidental thereto and I have verified the above particulars (including attachment(s)) from the original/certified recordsmaintained by the Company/applicant which is subject matter of this form and found them to be true, correct and complete and no information material to this form has been suppressed.

      I further certify that:

      i. The said records have been properly prepared, signed by the required officers of the Company and maintained as per the relevant provisions of the Companies Act, 2013 and were found to be in order.

      ii. All the required attachments have been completely and legibly attached to this form

      *To be digitally signed by

      Membership number

      Certificate of Practice number

       

      Note: Attention is drawn to provisions of section 448 and 449 of the Companies Act, 2013 which provide for punishment for false statement / certificate and punishment for false evidence respectively.