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

Form II : Form of Oath of Secrecy for Chairman/ Vice-Chairman/ Member of the Company Law Board

(See rule 12)

"I, A. B., having been appointed as Chairman/ Vice-Chairman/ Member of the Company Law Board, do solemnly affirm/do swear in the name of God that I will not directly or indirectly communicate or reveal to any person or persons any matter which shall be brought under my consideration or shall because known to me as Chairman/ Vice-Chairman/ Member of the said Company Law Board except as may be required for the due discharge of my duties as the Chairman/ Vice-Chairman/ Member.





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






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