AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Companies (Court) Rules, 1959

43. Petition under section 579

A petition under section 579 to confirm an alteration in the constitution of a company by substituting a memorandum and articles for a deed of settlement shall be in Form No. 16, and rules 38 to 42 relating, to a petition under section 17 shall apply mutatis mutandis to a petition under section 579.

2 Issue of Shares at a Discount

(Section 79)





Companies   (Court) Rules, 1959 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc