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Companies (Declaration of Beneficial Interest in Shares) Rules, 1975

2. Definitions

In these Rules, unless the context otherwise requires,

( i ) "Act" means the Companies Act, 1956 (1 of 1956);

(ii) "form" means a form annexed to these Rules;

(iii) "section" means a section of the Act.





Companies   (Declaration of Beneficial Interest in Shares) Rules, 1975 Back






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