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

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

5C. Section 77A

(1) A declaration of solvency under sub-section (6) of section 77A shall be in Form 4A.

 

(2) The register of the securities bought back by a company under sub-section (9) of section 77A shall be in Form 4B.

 

(3) The return relating to the buy-back of securities shall be in Form 4C.]





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