Company Act ICSI The Companies Act, 2013 Company Act ICSI
SectionContentEffective Date*
  
 *Some of the sub-sections of these sections have been notified on different dates. 
 Page 2 of 10, items 51 to 100 of 471.
section 51Payment of dividend in proportion to amount paid-up12/09/2013
section 52Application of premiums received on issue of shares01/04/2014
section 53Prohibition on issue of shares at discount01/04/2014
section 54Issue of sweat equity shares01/04/2014
section 55Issue and redemption of preference shares01/04/2014
section 56Transfer and transmission of securities01/04/2014
section 57Punishment for personation of shareholder12/09/2013
section 58Refusal of registration and appeal against refusal12/09/2013
section 59Rectification of register of members12/09/2013
section 60Publication of authorised, subscribed and paid-up capital12/09/2013
section 61Power of limited company to alter its share capital01/04/2014
section 62Further issue of share capital01/04/2014
section 63Issue of bonus shares01/04/2014
section 64Notice to be given to Registrar for alteration of share capital01/04/2014
section 65Unlimited company to provide for reserve share capital on conversion into limited company12/09/2013
section 66Reduction of share capital15/12/2016
section 67Restrictions on purchase by company or giving of loans by it for purchase of its shares01/04/2014
section 68Power of company to purchase its own securities01/04/2014
section 69Transfer of certain sums to capital redemption reserve account12/09/2013
section 70Prohibition for buy-back in certain circumstances12/09/2013
section 71Debentures01/04/2014
section 72Power to nominate01/04/2014
section 73Prohibition on acceptance of deposits from public01/04/2014
section 74Repayment of deposits, etc., accepted before commencement of this Act01/04/2014
section 75Damages for fraud01/06/2016
section 76Acceptance of deposits from public by certain companies01/04/2014
section 76A76A Punishment for Contravention of Section 73 or Section 7625/05/2015
section 77Duty to register charges, etc01/04/2014
section 78Application for registration of charge01/04/2014
section 7979 Section 77 to apply in certain matters01/04/2014
section 80Date of notice of charge01/04/2014
section 81Register of charges to be kept by Registrar01/04/2014
section 82Company to report satisfaction of charge01/04/2014
section 83Power of Registrar to make entries of satisfaction and release in absence of intimation from company01/04/2014
section 84Intimation of appointment of receiver or manager01/04/2014
section 85Company's register of charges01/04/2014
section 86Punishment for contravention12/09/2013
section 87Rectification by Central Government in register of charges01/04/2014
section 88Register of members, etc.01/04/2014
section 89Declaration in respect of beneficial interest in any share01/04/2014
section 90Declaration in respect of beneficial interest in any share01/04/2014
section 91Power to close register of members or debenture-holders or other security holders12/09/2013
section 92Annual return01/04/2014
section 93Return to be filed with Registrar in case promoters' stake changes01/04/2014
section 94Place of keeping and inspection of registers, returns, etc.01/04/2014
section 95Registers, etc., to be evidence.01/04/2014
section 96Annual general meeting 01/04/2014
section 97Power of Tribunal to call annual general meeting01/06/2016
section 98Power of Tribunal to call meetings of members, etc.01/06/2016
section 99Punishment for default in complying with provisions of sections 96 to 9801/06/2016
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