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

18. Section 593

(1) Notice of any alteration in any instrument, referred to in clause (a) of section 593 or in any particulars referred to in clause (b) or (c) of that section, shall be delivered to the Registrar 39[on or before the 31st January of the year following the year in which the alteration was made or occurred.]

 

(2) Notice of any alteration in the particulars referred to in clause (d) or (e) of that section shall be delivered to the Registrar within one month from the date on which the alteration was made or occurred.





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






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