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FAQs on CRC

CRC-FAQs

  • 1

    What is Central Registration Centre (CRC)?

  • 2

    What services are offered by the CRC presently?

  • 3

    How do I apply for a name for a company?

  • 4

    What do I do if the name applied for is put under resubmission due to the following reasons :

  • 5

    How Can I apply for names which includes words like Insurance, Bank, Stock Exchange, Venture Capital, Asset Management, Nidhi, Mutual Fund, Finance, Chits, Investment, Leasing, Hire purchase etc. or any combination thereof?

  • 6

    How can I apply for a name if the name of a Trade Mark is included in its proposed name?

  • 7

    How can I apply for a name if combination of the proposed name contains only one word of difference with similar prefix of an existing company?

  • 8

    How can I apply for a name if prefix of the proposed name is same to the existing company and activity is not mentioned?

  • 9

    Can I apply for a name which has the word 'company' though the proposed company does not fall under the category of a producer company?

  • 10

    Can I apply for a name in INC-1 to incorporate a Section 8 company with the words 'micro-finance' in its name?

  • 11

    What are the steps for incorporating a Section 8 Company?

  • 12

    How many times 'Resubmission/Pending for User Clarification (PUCL)' is allowed in INC-1/INC-7 and INC-32?

  • 13

    Is it mandatory to enter source of Income in field 9?