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Companies (Court) Rules, 1959


6. Practice and procedure of the Court and provisions of the Code to apply

Save as provided by the Act or by these Rules, the practice and procedure of the Court and the provisions of the Code so far as applicable, shall apply to all proceedings under the Act and these Rules. The Registrar may decline to accept any document which is presented otherwise than in accordance with these Rules or the practice and procedure of the Court.





Companies   (Court) Rules, 1959 Back






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