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

Companies Act, 2013


391. Application of sections 34 to 36 and Chapter XX.

1.     The provisions of sections 34 to 36 (both inclusive) shall apply toŚ

              i.        the issue of a prospectus by a company incorporated outside India under section 389 as they apply to prospectus issued by an Indian company;

             ii.        the issue of Indian Depository Receipts by a foreign company.

2.     The provisions of Chapter XX shall apply mutatis mutandis for closure of the place of business of a foreign company in India as if it were a company incorporated in India.



Companies Act, 2013 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