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Companies (Disclosure of Particulars in the Report of Board of Directors) Rules, 1988

[See section 217 of the Companies Act, 1956]

 

Contents

Sections

Particulars

1

Short Title and Commencement

Every company shall, in the report of its board of directors, disclose particulars with respect to the following matters, namely

Annexure

Form Form A : Form for disclosure of particulars with respect to conservation of energy

 

In exercise of the powers conferred by section 642 read with clause (e) of sub-section (1) of section 217 of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following rules, namely: -



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