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

7A. Section 219

(1) The statement containing the salient features of the documents referred to in sub-section (1) of section 219 shall be in Form 23 AB

 

(2) The statement referred to in sub-rule (1) shall be approved by the board of directors and signed on behalf of the board in accordance with the provisions of sub-section (1) of section 215.

 

(3) A signed copy of the statement shall be attached to the documents filed pursuant to section 220.





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






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