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Company Law Board Regulations, 1991

18. Documents to accompany the petition

(1) A petition shall be accompanied by documents as prescribed in Annexure III and shall be accompanied by an Index of Documents.

(2) Documents referred to in sub-regulation (1) may be attested by the 15[party or the authorized representative or the advocate] and the documents shall be marked serially as Annexures A-1, A-2. A-3 and so on.

(3) Where the petition is filed by the authorized representative, memorandum of appearance shall be appended to the petition 11[as in Form No. 5 in Annexure II]:

Provided that where the petition is filed by an advocate, it shall be accompanied by a duly executed Vakalatnama .





Company Law   Board Regulations, 1991 Back






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