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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
5 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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