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

10A. Section 269

(1) Every public company, and every private company, which is a subsidiary of a public company, having a paid-up share capital of 29[rupees five crores] or more shall have a managing or whole-time director or a manager.

 

(2) The return required to be filed with the Registrar, in pursuance of sub-section (2) of section 269 and the certificate required to be incorporated in the said return pursuant to paragraph 3 of Part III of Schedule XIII, shall be filed in Form No. 25C.





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






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