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Company's Liquidation Accounts Rules, 1965

2. Definitions

In these Rules, unless the context otherwise requires,-

 

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

 

(b) "Liquidator" means the liquidator of a company appointed under the Act or the Banking Companies Act, 1949 (10 of 1949);

 

(c) "Reserve Bank" means the Reserve Bank of India and includes its branches and agencies;

 

(d) "Annexure" means an annexure to these rules.





Company's   Liquidation Accounts Rules, 1965 Back






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