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Companies (Issue of Share Certificates) Rules, 1960


9. Custody of books and documents

(1) The following persons shall be responsible for the maintenance, preservation and safe custody of all books and documents relating to the issue of share certificates except the blank forms of share certificates referred to in rule 8, namely:-

 

(a) 1[***]

 

(b) 1[***]

 

(c) 1[***]

 

(d) where the company has 1[***] a managing director, the managing director; and

 

(e) where the company has no 1[***] managing director, every director of the company.

 

(2) All books referred to in sub-rule (1) shall be preserved in good order permanently, and all certificates surrendered to a company shall immediately be defaced by the word "cancelled" being stamped or punched in bold letters and may be destroyed after the expiry of three years from the date on which they are surrendered, under the authority of a resolution of the Board and in the presence of a person duly appointed by the Board in this behalf:

 

5[Provided that nothing in this sub-rule shall apply to cancellation of the certificates of security, under sub-section (2) of section 6 of the Depositories Act, 1996 (22 of 1996), when such certificates are cancelled in accordance with sub-regulation (5) of regulation 54 of the Securities and Exchange Board of India (Depositories and Participants) Regulations, 1996, made under section 30 of the Securities and Exchange Board of India Act, 1992 (15 of 1992) read with section 25 of the Depositories Act, 1996 (22 of 1996).]





Companies   (Issue of Share Certificates) Rules, 1960 Back






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