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Companies (Central Government's) General Rules and Forms, 1956


1. Short title, commencement and interpretation

(i) These Rules may be called the Companies (Central Government's) General Rules and Forms, 1956.

 

(ii) They shall come into force on such date as the Central Government may, by notification in the Official Gazette, appoint.

 

(iii) The General Clauses Act, 1897, shall apply to the interpretation of these rules as it applies to the interpretation of a Central Act.





Companies   (Central Government's) General Rules and Forms, 1956 Back






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