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Companys 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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