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Company's Liquidation Accounts Rules, 1965

8. Claims for payment through court

Any person who claims to be entitled to any money paid into the said account and who makes an application to the court under clause (a) of sub-section (7) of section 555 of the Act, for payment of such money, shall state whether he has made any application to the Central Government for the payment of the money and if so, the result of the application.





Company's   Liquidation Accounts Rules, 1965 Back






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