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

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

5D. Section 109A

For the purposes of section 109A(1) a nomination shall be in Form 2B, set forth in Annexure A.]





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