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Report No. 143

Manager's Certificate

Certified that:-

(i) a copy of this Return has been sent/is having sent to the Joint Chief Officer, Department/financial Companies (Central Office Cell) Reserve Bank of India, Bombay-400023.

(ii) the figures of deposits, liquid assets and interest rates under Parts 1, 2 and 3 have been verified and found to have been correctly prepared.

(iii) the aggregate of the paid-up capital and free resents, etc., as arrived at on the lines indicated in Explanation to Rule 3 of the Rules are as follows:-

Item No.

Particulars

Item Code

Amounts in (thousands of Rs.)

1

2

3

5

1.

Net owned funds (buyers to be furnished as per the latest audited balance sheet proceeding the date of the return)
Balance sheet as on 31-3-89 audited on 19-9-89 and adopted on 25-10-89

(i) Paid up capital

331

28949

(ii) Free Reserves

332

107924

Total (i) + (ii)

333

136873

2.

(i) Accumulated balance of loss

341

464396

(ii) Balance of deferred revenue expenditure

342

..

(iii) Accumulated unprovided depreciation

343

..

(iv) Miscellaneous expenses and preliminary expenses

344

..

(v) Other intangible assets (please specify)

345

..

Total: (i) + (ii) + (iii) + (iv) + (v)

340

464396

3.

Net owned fund (1+2)

350

(-)327532

4.

Deposits of the kinds referred to in Rule 3(2)(i) of the Rules [Vide item 1(v)(a) of Part 1 of the return]
(% of paid up capital and free reserves) ....

360

10240

..

5.

Deposits of the kinds referred to in Rule 3(2)(ii) of the Rules [Vide item 1(v)(c) of part I of the return]
(% of paid up capital and free reserves.)

25313


From Reserve

for Shree Vallabh Glass Works Ltd.,
(Sd/-)
Authorised Signatories

Gen. Reserve
Share Premium

667.43
111.64

Signature of authorised Official ..........................

Investment allowance
Reserve


300-17
1079.24

Name: P.M. Patel
Designation: Chief Accountant

Dated 25-6-70



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