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Companies (Official Liquidator's Accounts) Rules, 1965

4. Opening of personal ledger account

Every official liquidator shall, with the approval of the Central Government, open a personal ledger account at the nearest branch or agency of the Reserve Bank to be called the "Official Liquidator's Account" (hereinafter referred to as the said account) which shall be a combined account in respect of all the companies under his charge.





Companies   (Official Liquidator's Accounts) Rules, 1965 Back






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