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Companies Act, 1956

Sec 236    -     Application by members to be supported by evidence and power to call for security.

An application by members of a company under sub-section (2) of section 235 shall be supported by such evidence as the Company Law Board may require for the purpose of showing that the applicants have good reason for requiring the investigation ; and the Central Government may, before appointing an inspector, require the applicants to give security, for such amount not exceeding one thousand rupees as it may think fit, for payment of the costs of the investigation.

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