Company Act ICSI The Companies Act, 2013 Company Act ICSI
                   
ChapterRule ContainsNotification Date
     
Chapter I The Companies (Specification of Definitions Details) Rules, 2014Rule 1 to 431/03/2014
The Companies (Restriction on Number of Layers) Rules, 2017Rule 1 to 320/09/2017
Chapter II The Companies (Incorporation) Rules, 2014Rule 1 to 3931/03/2014
Chapter III Part I The Companies (Prospectus and Allotment of Securities) Rules, 2014Rule 1 to 1401/04/2014
The Companies (Issue of Global Depository Receipts) Rules, 2014Rule 1 to 931/03/2014
Chapter IV The Companies (Share Capital and Debentures) Rules, 2014Rule 1 to 1931/03/2014
Chapter V The Companies (Acceptance of Deposits) Rules, 2014Rule 1 to 2131/03/2014
Chapter VI The Companies (Registration of Charges) Rules, 2014Rule 1 to 1231/03/2014
Chapter VII The Companies (Management and Administration) Rules, 2014Rule 1 to 3131/03/2014
The Companies (Significant Beneficial Owners) Rules,20l8.Rule 1 to 813/06/2018
Chapter VIII The Companies (Declaration and Payment of Dividend) Rules, 2014Rule 1 to 331/03/2014
The Investor Education and Protection Fund Authority (Appointment of Chairperson and Members, Holding Meetings and Provision for Offices and Officers) Rules 2016Rule 1 to 1413/01/2016
Investor Education and Protection Fund Authority (Accounting, Audit, Transfer and Refund) Rules, 2016Rule 1 to 1205/09/2016
Chapter IX The Companies (Accounts) Rules, 2014Rule 1 to 1331/03/2014
The National Financial Reporting Authority Rules, 2018Rule 1 to 2221/03/2018
The Companies (Corporate Social Responsibility Policy) Rules, 2014.Rule 1 to 901/04/2014
The Companies (Indian Accounting Standards) Rules, 2015Rule 1 to 527/02/2014
Chapter X The Companies (Audit and Auditors) Rules, 2014Rule 1 to 1431/03/2014
The Companies (Cost Records and Audit) Rules, 2014Rule 1 to 730/06/2014
Companies (Filing of Documents and Forms in XBRL) Rules, 2015Rule 1 to 409/09/2015
Chapter XI The Companies (Appointment and Qualifications of Directors) Rules, 2014Rule 1 to 1831/03/2014
Chapter XII The Companies (Meetings of Board and its Powers) Rules, 2014Rule 1 to 1731/03/2014
Chapter XIII The Companies (Appointment and Remuneration of Managerial Personnel) Rules, 2014Rule 1 to 1031/03/2014
Chapter XIV The Companies (Inspection, Investigation and Inquiry) Rules, 2014Rule 1 to 631/03/2014
Chapter XV The Companies (Compromises, Arrangements and Amalgamations) Rules, 2016Rule 1 to 2914/12/2016
Chapter XVII The Companies (Registered Valuers and Valuation) Rules, 2017Rule 1 to 2118/10/2017
Chapter XVIII The Companies (Removal of Name of Companies from the Register of Companies) Rules, 2016Rule 1 to 1026/12/2016
Chapter XIX Revival and Rehabilitation of Sick Companies Rules, 2014OmittedOmitted
Chapter XXI The Companies (Authorised to Registered) Rules, 2014Rule 1 to 531/03/2014
Chapter XXII The Companies (Registration of Foreign Companies) Rules, 2014Rule 1 to 1331/03/2014
Chapter XXIV The Companies (The Registration Offices and Fees) Rules, 2014Rule 1 to 1531/03/2014
Chapter XXVI Nidhis Rules, 2014Rule 1 to 2431/03/2014
Chapter XXVII The National Company Law Tribunal Rules, 2016Rule 1 to 16521/07/2016
The National Company Law Appellate Tribunal Rules, 2016Rule 1 to 10421/07/2016
The National Company Law Tribunal (Procedure for reduction of share capital of Company) Rules, 2016Rule 1 to 615/12/2016
The Companies (Transfer of Pending Proceedings) Rules, 2016Rule 1to 807/12/2016
Chapter XXIX Part I The Companies (Adjudication of Penalties) Rules, 2014Rule 1 to 631/03/2014
Chapter XXIX Part II The Companies (Miscellaneous) Rules, 2014Rule 1 to 1131/03/2014
Companies (Arrests in connection with Investigation by Serious Fraud Investigation Office) Rules, 2017Rule 1 to 924/08/2017
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