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


2. Definitions

(1) In these Rules -

 

(i) 'Act' means the Companies Act, 1956 (1of 1956);

 

(ii) 'Annexure' means an Annexure to these Rules;

 

(iii) 'Charge' includes a mortgage;

 

(iv) 'Form' means a Form in Annexure A;

 

(v) 'responsible officer', in relation to a company, means any one of the following:-

 

(a) a director of the company;

 

(b) 1[***] manager or secretary of the company;

 

(c) any other officer or employee of the company, who may from time to time be recognized or declared by the Central Government to be a responsible officer of the company within the meaning and for the purposes of these Rules;

 

(vi) 'the seal' means the common seal of the company; and

 

(vii) 'section' means a section of the Companies Act, 1956.

 

(2) Words or expressions occurring in these rules and not defined in sub-rule (1) shall bear the same meaning as in the Act.





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






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