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Companies Act, 1956


Sec 593 - Return to be delivered to Registrar by foreign company where documents, etc., altered.

If any alteration is made or occurs in-

(a) the charter, statutes, or memorandum and articles of a foreign company or other instrument constituting or defining the constitution of a foreign company; or

(b) the registered or principal office of a foreign company; or

(c) the directors or secretary of a foreign company; or

(d) the name or address of any of the persons authorized to accept service on behalf of a foreign company; or

(e) the principal place of business of the company in India;

the company shall, within the prescribed time, deliver to the Registrar for registration a return containing the prescribed particulars of the alteration.



Companies Act, 1956 Back




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