National Company Law Tribunal

About Us

The National Company Law Tribunal is a quasi-judicial body in India that adjudicates issues relating to Indian companies. The tribunal was established under the Companies Act 2013 and was constituted on 1 June 2016 by the government of India and is based on the recommendation of the V. Balakrishna Eradi committee on law relating to the insolvency and the winding up of companies. Read more..

27168

Total
Registered Users

14138

Total
Advocate Registered

53205

Total
Registered Cases

40211

Total
Registered Applications

126

Total E-filed Cases
(Current Month)

262

Total E-filed Applications
(Current Month)