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

FORM NO. 4 : Statement of the amount or rate per cent of the commission payable in respect of shares/ Debentures and of the number of shares/ debentures for which persons have agreed for a commission to subscribe for absolutely or conditionally

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

THE COMPANIES ACT, 1956

[Pursuant of section 76]

Name of company …………………………… Limited/ Private Limited/……......................

Presented by ………………………………….

Name of company…………………………… Limited/ Private  Limited/…………………

Articles of association authorizing commission

 

Particulars of amount paid or payable as commission for subscribing or agreeing to subscribe, or procuring or agreeing to procure subscriptions for any shares/ debentures in the company, or

Paid as………………………

Payable Rs ………………….

Rate of such commission

Rate per cent ………………..

Date of circular or notice (if any), not being a prospectus, inviting subscriptions for the shares/ debentures and disclosing the amount or rate of the commission.

 

Date……………….

Number of shares/ debentures which persons have agreed for a commission to subscribe

 

(a) Absolutely ……………………….

No…………………………………

(b) Conditionally …………………….

No. ………………………………..

 

Signature of all the directors or of their agents authorized in writing

Dated the ………………. day of ……………..19 ………





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






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