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

4B. Alteration of articles

Where the alteration of the articles of association of any company has the effect of converting a public company into a private company, the company shall make, within three months from the date when the special resolution for the alteration of the articles of the company was passed, an application in writing in Form No. 10[1A] or in a form as near thereto as the circumstances of the case admit, to the Central Government for its approval of the alteration of the articles of the company.





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






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