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

FORM No. 1AC : 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

Date of revocation or withdrawal of consent

Provisions of the Companies Act to which the revocation or withdrawal of consent relates

(1)

(2)

(3)

(4)

 

 

 

 

 

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

Signature :                                                                                                       Name:                                                                                                           Designation:]





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






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