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

Application of Section 159 to Foreign Companies Rules, 1975

[See section 600(3)(b) (i) of the Companies Act, 1956]

Contents
Sections Particulars
1 Short title and commencement
2 Definitions
3 Adaptation of section 159 in its application to foreign companies

In exercise of the powers conferred by sub-clause (i ) of clause (b) of sub-section (3) of section 600, read with section 642 of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following Rules, namely:-



Rules Back






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