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

FORM NO. 1AA : Particulars of person(s)/ director(s)/ charged/ specified for the purpose of clause (f)/ (g) of section 5

No. of the Company …………..                               Authorized Capital Rs…………….

Name of the Company…………

THE COMPANIES ACT, 1956

[Pursuant to proviso to section 5(g)]

 

Full Name of the person(s)/ director(s)

Full residential address

Name of the Police station having jurisdiction over the address

Date of birth

Nationality

Date of consent given under proviso to clause (f)

Date of Board resolution

Provisions of the Companies Act to which the consent relates

(1)

(2)

(3)

(4)

(5)

(6)

(7)

(8)

 

 

 

 

 

 

 

 

 

Dated this ………….. day of ………….19……………                          

Signature :

Name:      

Designation:]





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






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