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Company Law Board (Qualifications, Experience and Other Conditions of Service of Members) Rules, 1993


2. Definitions

In these rules, unless the context otherwise requires,-

 

(a) "Chairman" means Chairman of the Company Law Board;

 

(b) "Company Law Board" means the Board of Company Law Administration constituted under sub-section (1) of section 10E of the Companies Act, 1956 (1 of 1956);

 

(c) "Company Law Service" means the Central Company Law Service constituted under rule 3 of the Central Company Law Service Rules, 1965;

 

(d) "Judicial Member" means a Judicial Member of the Company Law Board;

 

(e) "Member" means a Judicial Member or Technical Member and includes the Vice-Chairman and the Chairman;

 

(f) "Technical Member" means a Technical Member of the Company Law Board;

 

(g) "Vice-Chairman" means Vice-Chairman of the Company Law Board.





Company Law   Board (Qualifications, Experience and Other Conditions of Service of Members)   Rules, 1993 Back






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