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Companies (Particulars of Employees) Rules, 1975


2. Particulars of employees

The statement to be included in the Board's report under sub-section (2A) of section 217 of the Companies Act, 1956 (1 of 1956), shall also contain the following particulars, namely:-

 

(a) Designation of the employee.

 

(b) Remuneration received.

 

(c) Nature of employment, whether contractual or otherwise.

 

(d) Other terms and conditions.

 

(e) Nature of duties of the employee.

 

(f) Qualifications and experience of the employee.

 

(g) Date of commencement of employment.

 

3[(h) The age of such employee.

 

(i) The last employment held by such employee before joining the company.]

 

1[(j) the percentage of equity shares held by the employee in the company within the meaning of sub-clause (iii) of clause (a) of sub-section (2A) of section 217 of the Act.] 





Companies   (Particulars of Employees) Rules, 1975 Back






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