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Companies (Preservation and Disposal of Records) Rules, 1966


[See section 163(1A) of the Companies Act, 1956]

 

Contents

Sections

Particulars

1

Short title and commencement

2

Destruction of documents

3

Preservation of documents beyond the period prescribed

4

Record of documents destroyed to be maintained

Contravention of any of these rules shall be punishable with fine

Schedule

Schedule

Appendix Appendix

 

In exercise of the powers conferred by sub-section (1) of section 642 read with sub-section (1A) of section 163 of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following rules, namely: -



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