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Companies (Court) Rules, 1959


111. Order to he sent to Official Liquidator and form of order

(1) The order for winding-up shall be drawn up by the Registrar as soon as possible, and, after it is signed and sealed, two certified copies thereof duly sealed shall be sent to the Official Liquidator. The order shall be in Form No. 52 with such as may be necessary.





Companies   (Court) Rules, 1959 Back






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