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

Companies (Court) Rules, 1959


Foot Notes

1. Notification No. GSR 950, published in the Gazette of India, part II, section 3 (i). Extraordinary, dated 17th. August, 1959.

2. Powers of the Court have been conferred on the Company Law Board by the Companies (Amendment) Act, 1974, w.e.f. 1st. February, 1975.

3. Omitted as redundant after abolition of the system of managing agent, secretaries and treasurers by Act No. 17 of 1969, w.e.f. 3rd. April, 1970.

4. Inserted by GSR 494, dated 20th. May, 1974, published in the Gazette of India, Part II, section 3(i), page 1110, dated 25th. May, 1974.





Companies   (Court) Rules, 1959 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys