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FAQs on DIR-3 KYC

  • 1

    Who is required to file DIR-3 KYC form?

  • 2

    Which details are required to be filled in the form?

  • 3

    Is it mandatory to enter a unique mobile number and email ID in form DIR-3 KYC?

  • 4

    How does the OTP functionality in DIR-3 KYC work?

  • 5

    Who are the signatories in DIR-3 KYC form?

  • 6

    I am a disqualified director, am I required to file form DIR-3 KYC?

  • 7

    What is the fee for form DIR-3 KYC?

  • 8

    My DIN status is ‘Deactivated’. Can I file form DIR-3 KYC?

  • 9

    Whether details entered in the form DIR-3 KYC will update DIN Holders’ database?

  • 10

    Whether multiple filing of form DIR-3 KYC is allowed?

  • 11

    Whether non-resident directors can provide Indian mobile numbers?

  • 12

    What attachments to provide for proof of address?

  • 13

    Why is the ‘Send OTP’ button disabled? What is the validity of OTP?

  • 14

    OTP not received on email. Why is it so?