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

12A. Section 396(3)

For the purpose of sub-section (3) of section 396, the Joint Director (Accounts) in the Department of Company Affairs shall be the authority to assess the compensation payable to a member or creditor (including a debenture-holder) of each of the companies amalgamating under that sub-section.]





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






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