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Company's Liquidation Accounts Rules, 1965

7. Statement to Registrar

The liquidator shall, when making any payment to the credit of the said account, furnish to the Registrar of Companies concerned a statement in the form set out in Annexure I containing the particulars specified in sub-section (3) of section 555 of the Act.





Company's   Liquidation Accounts Rules, 1965 Back






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