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Companies (Court) Rules, 1959


173. Notice to be given to creditors

Not less than 14 days before the date fixed for the proof of claims under the last preceding rule, the Official Liquidator shall give notice by registered post individually to each of the creditors who are required to prove their debts or claims or parts thereof, as the case may be, to come in and prove before the Court on the date fixed. Such notice shall be in Form No. 74. The Official Liquidator shall also give notice of the admission of their claims by post individually to the creditors whose claims have been admitted.





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