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Notifications

Companies (Removal Of Difficulties) Order 2017-SO 2042(E) Dated 29.06.2017- Amendment In Section 434,In Sub-Section (1),In Clause (a) Of Companies Act,2013 Regarding Procedings relating To Case Of Voluntary Widing Up Of A Company.


Companies (Transfer Of Pending Proceeding) Second Amendment Rules 2017-Notification GSR732(E)Dated 29.06.2017- Regarding Amendment In Rules 4 & 5 Of Companies (Transfer Of Pending Proceeding) Rules,2016.


Matters recived from High Court Of Delhi Its Next date of hearing 18.04.2017


Notification S.O. 3591(E) dated 30.11.2016 regarding Adjudicating Authority under Part II of the Insolvency and Bankruptcy Code 2013..


In exercise of the powers conferred by sub section 3 of section 1 of the Insolvency and Bankruptcy Code 2016.


Central Government hereby appoints the 15th day of December 2016 as the date on which the following provisions of the said Act shall come into force.


Provides that on a date which may be notified by the Central Government for the purpose of transfer of pending proceedings.


In exercise of the powers conferred under sub sections 1 and 2 of section 434 of the Companies Act.


Notification dated 09.12.2016, In the exercise of the powers conferred by sub section 3 of section 1 of the Isolvency and Bankruptcy Code, 2016.


Notification No. S.O. 3591 [E] dated 30.11.2016, In exercise of the powers conferred by sub section 4 of section 419 of the Companies Act.


Insolvency and Bankruptcy (Application to Adjudicating Authority) Rules, 2016.


Notification No. S.O. 3594 [E] dated 30.11.2016, Reg. Commencement of Sections related to Corporate Insolvency.


Notification No. S.O. 3453 [E] dated 15.11.2016, Commencement of Sections under Chapter III, Chapter IV, Chapter VI of Part IV and sections under Part V.


Notification No. S.O. 3355 [E] dated 01.11.2016, Commencement of Sections under Chapter II, Chapter VII of Part IV and sections under Part V.


Notification No. S.O. 2746 [E] dated 19.08.2016, Commencement of Sections under Chapter VII of Part IV and sections under Part V of the Code.


Notification No. S.O. 2618 [E] dated 05.08.2016, Commencement of Sections 188 to 194 under Chapter I of Part IV of the Code.


Notification No. S.O. 2912 (E) dated 9th Sep 2016, Reg. Appointment of 9th Sep 2016 as the date on which certain provision of the Companies Act, 2013 shall come into force.


Notification of the National Company Law Tribunal (Salary, Allowances and other Terms and Conditions of Service of President and other Members) Rules, 2015.


Notification No. S.O. 2563(E) Dated 28.07.2016 Regarding the appointments of Judicial and Technical Members in the National Company Law Tribunal.


Notification constituting the National Company Law Tribunal and National Company Law Appellate Tribunal under Sections 408 and 410 respectively of the Companies Act, 2013


Commencement Notification under Section 1(3) of the Companies Act, 2013 and Notification constituting the Benches of National Company Law Tribunal