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Companies Act, 1956

Sec 68B    -     Initial offer of securities to be in dematerialized form in certain cases

Notwithstanding anything contained in any other provisions of this Act, every listed public company, making initial public offer of any security for a sum of rupees ten crores or more, shall issue the same only in dematerialized form by complying with the requisite provisions of the Depositories Act, 1996 (22 of 1996) and regulations made thereunder. 

Companies Act, 1956 Back

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