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

[FORM NO. 1A]

THE COMPANIES ACT, 1956

Application form for availability of names*

The Registrar of Companies

.

.

.

 

Sir,

 

    Subject: Availability of names - Information - Furnishing of -

We the following applicants are desirous of forming a company to be registered under the Companies Act, 1956 in the State of

 

1

Name and full address of the person(s) applying for the availability of the name (In Block Capitals).

 

2

Proposed name of the company.

 

3

State whether public or private.

 

4

In case the proposed name mentioned in item (2) is not available, 3 names to be considered in the order of preference.

 

5

Main object of the proposed company.

 

6

Names and addresses of the prospective directors or promoters, etc.

 

7

Particulars of the names and situation of registered offices of other companies in the same group or under the same management.

 

8

Proposed authorized capital.

 

9

Please furnish particulars and results of any application moved to this or any other Registrar previously for availability of name.

 

10

Particulars of remittance of fee Draft/ IPO

Rs.

 

Situation ..

Dated .

 

(Signature of the applicants)

 

* Refer rule 4A of the Companies (Central Government's) General Rules and Forms, 1956.





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