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

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

5B. Sections 108A, 108B and 108C

(1) Every application for approval of the Central Government under section 108A of the Act shall be in Form 7D.

 

(2) Every application under sub-rule (1) shall be accompanied by a Challana or a bank draft evidencing in payment of a fee of rupees five hundred.

 

(3) Every intimation referred to in section 108B and every application for approval under section 108C shall be given in Form 7E.

 

(4) Every application under sub-rule (3) shall be accompanied by a Challana or a bank draft evidencing the payment of a fee of rupees five hundred.]





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