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29. FORM NO. 21A [pursuant to section 160]
30. FORM NO. 22 Statutory report
31. FORM NO. 22A Consent of shareholder for shorter notice
32. FORM NO. 23 Registration of Resolution(s) and Agreement(s)] [Pursuant to section 192]
33. FORM NO. 23A Form of Application to the Central Government for obtaining for the previous approval for Appointment/Continuance of the former Managing Agents or Secretaries and Treasurers [pursuant to section 204A(1)]
34. FORM NO. 23AA Notice of address at which books of accounts are maintained [pursuant to provision to section 209(1)]
35. FORM NO. 23AB (See Rule 7A) Statement contenting salient features of balance sheet and profit and loss account, etc. as per section 219(1)(b)(iv)
36. FORM NO.23B Notice by auditor [pursuant to section 224(1A)]
37. FORM NO. 23C Form of application to the Central Government for the appointment of cost Auditors [Pursuant to section 233B(2)]
38. FORM NO. 24. Form of application to Central Government for increasing the number of directors of company [pursuant to section 259]
39. FORM NO. 24A Form of application to the Central Government for obtaining for obtaining the previous approval for entering into contracts with the company for the sale, purchase or supply of any goods, materials or services [pursuant to proviso section 297(1)]
40. FORM NO. 24AA Notice by the interested director [Pursuant to section 299]
41. FORM NO. 24B Form of application to the Central Government for obtaining prior consent for the holding by certain persons of any office or place of profit in a company [Pursuant to section 314(1B)]
42. FORM NO. 25A Form of application to the Central Government for approval of appointment/re-appointment and remuneration payable to managing/whole-time director(s) or manager [Pursuant to sections 269, 198(4), 309(3), 311, 387 and 388]
43. FORM NO. 25B Form of application to the Central Government for approval to amendment of provisions relating to managing, whole-time or non-rotational directors [pursuant to section 268]
44. FORM NO.25C Return of appointment of Managing Director/Whole-time Director/Manager [pursuant to section 269(2) and schedule XIII]
45. FORM NO. 26 Form of application to the Central Government for increasing the remuneration of managing/whole-time director/manager [Pursuant to sections 310, 311 and 388]
46. FORM NO 29 Consent to act as director of a company and/or undertaking to take and pay for qualification shares [pursuant to section 264(2)/266(I)(a) and 266(1)(b)(iii)]
47. FORM NO. 32 Particulars of appointment of directors and manager and changes among them [Pursuant to section 303(2)]
48. FORM No. 34 Register of Directors, Managing Director ,Manager and Secretary, etc. [Pursuant to section 306]
49. FORM No. 34AA Form of application
50. FORM No. 34B Form of application to the Central Government for purchase by companies of shares of other companies (Please see section 372)
51. FORM No. 35 Notice to dissenting shareholders [Pursuant to section 395]
52. FORM No. 35A Information to be furnished in relation to any offer of a scheme or contract involving the transfer of shares or any class of shares in the transferor company to the transferee company [Pursuant to section 395(4A)(a)(i)]

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