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Companies (Court) Rules, 1959


328. Annual statement under sections 496 (1) (b) and 508 (1) (b)

The statement to be laid, in the case of members voluntary winding-up, before a general meeting of the company under section 496(1)(b), and, in the case of a creditors voluntary winding-up, before a general meeting of the company and a meeting of the creditors under section 508 (1) (b), shall be prepared in the same form as the Liquidator's statements under section 551.





Companies   (Court) Rules, 1959 Back






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