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

17. Sections 592, 593 and 605

(1) Translation into English of documents required to be filed with the Registrar in pursuance of section 592, 593 or 605 shall be certified to be correct as provided in sub-rule (2), or sub-rule (3), as the case may require.

 

(2) Where any such translation is made outside India, it shall be authenticated by the signature and the seal, if any-

 

(a) of the official having custody of the original; or

 

(b) of a Notary (Public) of the country (or part of the country) where the company is incorporated:

 

Provided that where the company is incorporated in a country outside the Commonwealth, the signature or seal of the person so certifying shall be authenticated by a diplomatic or consular officer empowered in this behalf under section 3 of the Diplomatic and Consular Officers (Oaths and Fees) Act, 1948, or, where there is no such officer, by any of the officials mentioned in section 6, of the Commissioners of Oaths Act, 1889 (52 and 53 Vic C 10), or in any Act amending the same.

 

(3) Where such translation is made within India, it shall be authenticated-

       

(a) by an advocate, attorney or pleader entitled to appear before any High Court; or

       

(b) by any affidavit, of some person having, in the opinion of the Registrar, an adequate knowledge of the language of the original and of English.





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






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