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

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

7. Section 170

Sections 171 to 186 shall apply -

 

(a) with respect to meetings of any class of members of a company, as adapted and modified in the form set out in Annexure B;

 

(b) with respect to meetings of debenture holders of a company, as adopted and modified in the form set out in Annexure C; and

 

(c) with respect to meetings of any class of debenture holders of a company, as adopted and modified in the form set out in Annexure D:

 

Provided that the application of sections 171 to 175 and sections 177 to 186 as in Annexure B, C or D, as the case may require, shall be subject to such other provisions as may be made either in the Articles of the company or in a contract binding on the persons concerned.





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