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

3. Forms

2[(1)] The Forms set forth in Annexure A, or Forms as near thereto as circumstances admit, shall be used in all matters to which the Forms relate.

 

3[(2)] Every company using the Forms set forth in Annexure A or Forms as near thereto as circumstances admit shall specify, therein-

 

(i) its registration number; and

 

(ii) its nominal share capital].





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






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