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

18A. Section 594

The documents referred to in clause (a) of sub-section (1) and in sub-section (3) of section 594 shall be delivered to the Registrar within a period of nine months of the close of the financial year of the foreign company to which the documents relate:

Provided that the Registrar may, for any special reason, and on application made in writing by the foreign company concerned, extend the said period by a period not exceeding three months.]





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






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