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Company Law Board (Fees on Applications And Petitions) Rules, 1991

Contents

Sections

Particulars

1

Short title and commencement

2

Definitions

3

Fees on application or petition

4

The fees payable under these rules shall be paid

5

The fees received by the Pay and Accounts Officer

Schedule

Schedule

In exercise of the powers conferred by section 642 read with sub-section (2) of section 637A of the Companies Act, 1956 (1 of 1956), and all other powers enabling it in that behalf, the Central Government hereby makes the following rules, namely: -



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