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Companies (Court) Rules, 1959


219. Report of Court meetings

Where a meeting is summoned under the direction of the Court, the Chairman shall, within the time fixed by the Court. or if no time is fixed, within 7 days of the conclusion of the meeting, report the result thereof to the Court. Such report shall be in Form No. 96.

Proxies in relation to a winding-up by court and to meetings of creditors in a creditors' voluntary winding-up





Companies   (Court) Rules, 1959 Back






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