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

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

ANNEXURE 'A'

FORM NO. 1 : Declaration of compliance with the requirements of the Companies Act, 1956, on application for registration of a company

Registration No. of Company …………………….               Nominal Capital Rs. ………..

THE COMPANIES ACT, 1956

[Pursuant to section 33(2)]

Name of Company ………………     Limited/ Private Limited

Presented by ………………

I ………….. of ………………. do solemnly and sincerely declare that I am50 ………… who is engaged in the formation of the company, or a person named in the Articles as a Director/ Manager/ Secretary of the …………..Limited/ Private Limited.

    And that all the requirements of the Companies Act, 1956, and the rules thereunder is respect of matters precedent to the registration of the said company and incidental thereto have been complied with.

    And I make this solemn declaration conscientiously believing the same to be true.

 

Date …………..

Signature……………………

Place……………   

   Designation2……………….

Witness…………...

 

 

1.  An advocate of the Supreme Court or of the ….. High Court or an Attorney or a Pleader entitled to appear before the …….. High Court or a Chartered Accountant Practicing in India.]

 

2. State whether director/ manager/ secretary/ advocate/ chartered accountant.





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