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Companies (Issue of Share Certificates) Rules, 1960


5. Form of certificate

(1) Every certificate shall specify the name(s) of the person(s) in whose favor the certificate is issued, the shares to which it relates and the amount paid-up thereon.

 

(2) When any certificate is issued in any of the circumstances specified in rule 4, sub-rule (2), it shall state on the face of it and against the stub or counterfoil to the effect that it is "Issued in lieu of share certificate No ______ sub-divided/replaced/on consolidation of shares".

 

(3) When any certificate is issued in any of the circumstances specified in rule 4, sub-rule (3), it shall state on the face of it and against the stub or counterfoil to the effect that it is a "duplicate issued in lieu of share certificate No. _______ ". Further, the word "duplicate" shall be stamped or punched in bold letters across the face of the share certificate.





Companies   (Issue of Share Certificates) Rules, 1960 Back






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