All HC: Can’t Invoke Penalty Proceedings u/s 129 of UPGST Act, 2017 For Search And Seizure Of Godown  ||  All. HC: Businessman Doing Business Activities Within Slum Can’t Be Called a Slum Dweller  ||  SC: No Charity Being Done By State For Paying Compensation to Person Whose Land Was Acquired  ||  Gauhati HC: Can’t Shift Burden of Proof on Accused if Multiple Witnesses of Crime Present  ||  SC: Contempt Notice Issued Against Patanjali For Continued Publishing of Misleading Advertisements  ||  SC: Registry Can’t Decide Whether or Not Review Petiton Merits Relook Through Curative Petiton  ||  Bom. HC: Imprisonment Exceeding Twelve Months Can’t Be Given For Default in Payment of Maintenance  ||  Cal. HC: Cannot Differentiate Between Contractual and Permanent Employees For Maternity Leave  ||  Supreme Court: Entering Into Sale Agreement With Minor is Void and Unenforceable  ||  SC: Information Disclosing Cognizable Offence to Be Recorded as FIR & Not in General Diary    

Processing of e-forms and company registration handed to CRC- (Ministry of Corporate Affairs) (23 Mar 2016)

MANU/DCAF/0023/2016

Company

The Ministry of Corporate Affairs notified that the Central Registration Centre will have functional jurisdiction of processing and disposal of e-forms and all related matters pertaining to registration of companies under Sections 7, 8 and 366 of the Companies Act, 2013, with territorial jurisdiction all over India. Administrative and jurisdictional activities of the Central Registration Centre will become effective 28 March 2016.

Relevant : Central Registration Centre established MANU/DCAF/0009/2016

Tags : CENTRAL REGISTRATION CENTRE   REGISTRATION E-FORMS   JURISDICTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved