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

19. Translation of documents other than those under Part XI of the Act

If any document, or any portion of any document, required to be filed by, or registered with, the Registrar, or containing any fact required to be recorded by him, in pursuance or any provision of the Act contained in any part of the Act (except Part XI) 41[is not in English or in Hindi, a translation of that document or portion either in English or in Hindi] certified by a responsible officer of the company to be correct, shall be attached to each copy of the document which is furnished to the Registrar.





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






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