Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Companies Act, 1956

Sec 444 - Order for winding up to be communicated to Official Liquidator and Registrar.

Where the Court makes an order for the winding up of a company, the Court shall forthwith cause intimation thereof to be sent to the Official Liquidator and the Registrar.

Companies Act, 1956 Back

Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys