Limited Liability Partnership Act, 2008


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Limited liability partnership to be body corporate View Judgements
  4 Non-applicability of the Indian Partnership Act, 1932 View Judgements
  5 Partners View Judgements
  6 Minimum number of partners. View Judgements
  7 Designated partners View Judgements
  8 Liabilities of designated partners View Judgements
  9 Changes in designated partners View Judgements
  10 Punishment for contravention of sections 7, 8 and 9. View Judgements
  11 Incorporation document View Judgements
  12 Incorporation by registration View Judgements
  13 Registered office of limited liability partnership and change therein View Judgements
  14 Effect of registration View Judgements
  15 Name View Judgements
  16 Reservation of name View Judgements
  17 Change of name of limited liability partnership View Judgements
  18 Application for direction to change name in certain circumstances View Judgements
  19 Change of registered name View Judgements
  20 Penalty for improper use of words "limited liability partnership" or "LLP" View Judgements
  21 Publication of name and limited liability View Judgements
  22 Eligibility to be partners View Judgements
  23 Relationship of partners View Judgements
  24 Cessation of partnership interest View Judgements
  25 Registration of changes in partners View Judgements
  26 Partner as agent View Judgements
  27 Extent of liability of limited liability partnership View Judgements
  28 Extent of liability of partner View Judgements
  29 Holding out View Judgements
  30 Unlimited liability in case of fraud. View Judgements
  31 Whistle blowing View Judgements
  32 Form of contribution View Judgements
  33 Obligation to contribute View Judgements
  34 Maintenance of books of account, other records and audit, etc View Judgements
  35 Annual return View Judgements
  36 Inspection of documents kept by Registrar View Judgements
  37 Penalty for false statement View Judgements
  38 Power of Registrar to obtain information View Judgements
  39 Compounding of offences View Judgements
  40 Destruction of old records View Judgements
  41 Enforcement of duty to make returns, etc View Judgements
  42 Partner’s transferable interest View Judgements
  43 Investigation of the affairs of limited liability partnership View Judgements
  44 Application by partners for investigation View Judgements
  45 Firm, body corporate or association not to be appointed as inspector View Judgements
  46 Power of inspectors to carry out investigation into affairs of related entities, etc View Judgements
  47 Production of documents and evidence View Judgements
  48 Seizure of documents by inspector View Judgements
  49 Inspector’s report. View Judgements
  50 Prosecution View Judgements
  51 Application for winding up of limited liability partnership View Judgements
  52 Proceedings for recovery of damages or property View Judgements
  53 Expenses of investigation View Judgements
  54 Inspector’s report to be evidence View Judgements
  55 Conversion from firm into limited liability partnership. View Judgements
  56 Conversion from private company into limited liability partnership View Judgements
  57 Conversion from unlisted public company into limited liability partnership View Judgements
  58 Registration and effect of conversion View Judgements
  59 Foreign limited liability partnerships View Judgements
  60 Compromise, or arrangement of limited liability partnerships View Judgements
  61 Power of Tribunal to enforce compromise or arrangement View Judgements
  62 Provisions for facilitating reconstruction or amalgamation of limited liability partnerships View Judgements
  63 Winding up and dissolution View Judgements
  64 Circumstances in which limited liability partnership may be wound up by Tribunal View Judgements
  65 Rules for winding up and dissolution View Judgements
  66 Business transactions of partner with limited liability partnership View Judgements
  67 Application of the provisions of the Companies Act View Judgements
  68 Electronic filing of documents View Judgements
  69 Payment of additional fee View Judgements
  70 Enhanced punishment View Judgements
  71 Application of other laws not barred View Judgements
  72 Jurisdiction of Tribunal and Appellate Tribunal View Judgements
  73 Penalty on non-compliance of any order passed by Tribunal View Judgements
  74 General penalties View Judgements
  75 Power of Registrar to strike defunct limited liability partnership off register View Judgements
  76 Offences by limited liability partnerships View Judgements
  77 Jurisdiction of Court View Judgements
  78 Power to alter Schedules View Judgements
  79 Power to make rules View Judgements
  80 Power to remove difficulties View Judgements
  81 Transitional provisions View Judgements
  SCHEDULE I :
  SCHEDULE II : Conversion from firm into limited liability partnership
  SCHEDULE III : Conversion from private company into limited liability partnership
  SCHEDULE IV : Conversion from unlisted public company into limited liability partnership



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