AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

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

21. Power of Central Government to relax rules 16, 17 and 19

Where the Central Government is satisfied that, it is not practicable to certify a copy of translation as provided in rule 16, 17 or 19 as the case may be, the Central Government may after recording its reasons in writing, permit the copy of translation to be treated as a certified copy, if such conditions, if any, as the case may be imposed by the Central Government in that behalf, are (duly) fulfilled.





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






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys