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

[FORM Nos. 6, 6A, 7 AND 7A- Omitted by GSR 555 (E)]
[FORM No. 7B] : Share Transfer Form

THE COMPANIES ACT, 1956

[Pursuant to section 108(1A)]

Date of presentation of the prescribed authority

 

For the consideration stated below the "Transferor(s)" named do hereby transfer to the "Transferee(s)" named the shares specified below subject to the conditions on which the said shares are now held by the Transferor(s) and Transferee(s) do hereby agree to accept and hold the said shares subject to the conditions aforesaid.

 

FULL NAME OF COMPANY

NAME OF THE RECOGNISED STOCK EXCHANGE WHERE DEALT IN, IF ANY

 

DESCRIPTION OF EQUITY / PREFERENCE SHARES

 

No. in figures

Number in words

Consideration (in figures)

Consideration (in words)

 

Distinctive numbers

From

 

 

 

 

 

 

 

 

To

 

 

 

 

 

 

 

 

Corresponding

Certificate Nos.

 

 

 

 

 

 

 

 

 

TRANSFEROR(S) [SELLER(S)] PARTICULARS

Regd.                                      Signature(s)

 

Folio No.

Name(s) in full 1. ………………………….

2…………………………………………

3…………………………………………

4. ……………………………………….

 

1……………………………

2……………………………

3……………………………

4……………………………

ATTESTATION

I, hereby attest the signature of the Transferor(s) herein mentioned

Signature

Name

Address/ Seal

*Please see overleaf for instruction

Signature of Witness

……………………………..

Name & Address of Witness

……………………………..

……………………………..

……………………………..

Pin………………………….

 

TRANSFEREE(S) [BUYER(S)] PARTICULARS

Signature(s)

Name(s) 1…………………………………

in full 2…………………………………

3…………………………….

1……………………

2……………………

3……………………

 

 

OCCUPATION

ADDRESS

FATHER'S / HUSBAND'S NAME

1.

 

 

 

2.

 

 

 

3.

 

 

 

Transferee(s) existing Folio, if any, in same Order of Names

Value of  Stamps affixed Rs.

DATED this ……. day of …… One Thousand Nine Hundred …………. PLACE ………

For office use only

 

Folio

 

Company Code

 

Checked by ………

Specimen Signature(s) of transferee(s)

Folio

Company Code

1. ......................................

Signatures tallied by …

2. .......................................

Entered in Register of Transfer No…………

3. ........................................

Approval Date ……

 

 

 

 

 

 

 

 

 

 

 

 

 

Continuation of front page (Herein enter the Distinctive numbers when the space on the front page is found to be insufficient)

 

Distinctive numbers

From

 

 

 

 

 

 

 

 

To

 

 

 

 

 

 

 

 

Corresponding Certificate Nos.

 

 

 

 

 

 

 

 

 

INSTRUCTIONS FOR ATTESTATION:

 

Attestation, where required (thumb impressions, marks, signature difference, etc.) should be done by a Magistrate, Notary Public or Special Executive Magistrate or a similar authority holding a Public Office and authorized to use the Seal of his office or a member of a recognized Stock Exchange through whom the shares are introduced or a manager of the transferor's bank.

 

NOTE :   

Names must be rubber stamped preferably in a straight line. Chronological order should be maintained. Broker's Clearing Number should be stated when delivery is given by a Clearing Member Bank.

 

Name of delivery Broker or Clearing Number

Date

POWER OF ATTORNEY

PROBATE

DEATH CERTIFICATE

LETTERS OF ADMINISTRATION

 

 

Registered with the Company

No. ........................

Date ..................................

........................................................................................

(Signature [not initials] of Broker, Bank, Company or Stock Exchange Clearing House)

*LODGED BY ............................................................

FULL ADDRESS ..........................................................

.........................................................................................

...........................................................................................

SHARE CERTIFICATES TO BE RETURNED TO

(Fill in the name and address to which the certificates are required to be returned)

NAME & ADDRESS .......................................................

..............................................................................................

...............................................................................................

SHARE TRANSFER STAMPS

 

 

 

 

 

* To be  filled only if the documents are lodged by a person other than the transferee.





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