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Companies (Court) Rules, 1959


108. Costs, etc., of Provisional Liquidator

Subject to any order of the Court, all the costs, charges and expenses properly incurred by the Official Liquidator as Provisional Liquidator, including such sum as is or would be payable to the Central Government under the scale of fees for the time being in force applicable where the Official Liquidator acts as Liquidator of the company, shall be paid out of the assets of the company.

Winding-up Order





Companies   (Court) Rules, 1959 Back






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