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

9. Furnishing of annual reports to the Central Government by recognised associations.-

2[(1) Every recognised association shall furnish to the Commission three copies of its annual report.]

(2) Such annual report shall contain such particulars as may be prescribed.



Forward Contracts (Regulation) Act, 1952 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys