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

21A. Fees for inspection of documents, etc.

The fee payable in pursuance of the following provisions of the Act shall be-

 

(1)

Clause (a) of sub-section (1) of section 118

Rupees ten.

(2)

Clause (b) of sub-section (1) of section 118

Rupee one.

(3)

Sub-section (2) of section 144

Rupees ten.

(4)

Clause (b) of sub-section (2) of section 163

Rupees ten.

(5)

Clause (b) of sub-section (3) of section 163

Rupee one.

(6)

Sub-section (2) of section 196

Rupee one.

(7)

Clause (a) of sub-section (1) of section 610

26[Rupees fifty]

(8)

Clause (b) of sub-section (1) of section 610-

 

 

(i) for copy of certificate of incorporation

26[Rupees fifty]

 

45[(ii) for copy of extracts of other documents including hard copy of such documents on computer readable media

Rupees twenty five per page]]





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