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Application of Section 159 to Foreign Companies Rules, 1975


2. Definitions

In these Rules, unless the context otherwise requires,-

 

(a) "Act" means the Companies Act, 1956 (1 of 1956);

 

(b) "foreign company" has the meaning assigned to it by section 591;

 

(c) "section" means a section of the Act; and

 

(d) "specified day" means the last day of the financial year of the foreign company.





Application of   Section 159 to Foreign Companies Rules, 1975 Back






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