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

[See sections 552 and 647 of the Companies Act, 1956]

 

Contents

Sections

Particulars

1

Short title

2

Definitions

3

Maintenance of accounts

4

Opening of personal ledger account

5

Payments into account

6

Deposits of bills for collection

7

Remittance

8

Withdrawals from Bank

9

Periodical examination of accounts

10

Investment of surplus funds

Annexure 

Central Cash Book

 

In exercise of the powers conferred by section 552 and clause (b) of the proviso to section 647, 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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