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Companies (Issue of Share Capital with Deferential Voting Rights) Rules, 2001


1. Short title and commencement

(1) These rules may be called the Companies (Issue of Share Capital with Differential Voting Rights) Rules, 2001.

 

(2) They shall come into force on the date of their publication in the Official Gazette.





Companies   (Issue of Share Capital with Deferential Voting Rights) Rules, 2001 Back






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