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Company's Liquidation Accounts Rules, 1965


[See section 555 of the Companies Act, 1956]

 

Contents

Sections

Particulars

1

Short title

2

Definitions

3

Head of account

4

Payment of investment and deposits

5

Operation of the account

6

Maintenance of account by the Registrar

7

Statement to Registrar

8

Claims for payment through court

9

Claims for payment through Central Government

 

In exercise of the powers conferred by sub-section (3) of section 555, read with sub-section (1) of section 642 of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following Rules, namely: -



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