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Companies (Appointment and Qualifications of Secretary) Rules, 1988

[See sections 2(45) and 383A of the Companies Act, 1956]

Contents
Sections Particulars
1 Short title and commencement
2 Appointment, etc., of whole-time secretary
Foot Notes

In exercise of the powers conferred by clauses (a) and (b) of section 642 read with clause (45) of section 2 and section 383A of the Companies Act, 1956 (1 of 1956), and in supersession of the Companies (Secretary's Qualifications) Rules, 1975, the Central Government hereby makes the following Rules, namely:-



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