AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Companies (Compliance Certificate) Rules, 2001

See section 383A(1) proviso of the Companies Act, 1956

 

Contents

Sections

Particulars

1

Short title and commencement

2

Definitions

3

Other conditionsForm

 

[Notification No. G.S.R. 52(E), dated 31st. January, 2001]

 

In exercise of the powers conferred by sub-section (1) of section 642 read with proviso to sub-section (1) of section 383A of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following rules, namely: -



Rules Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys