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Companies (Appointment of Small Shareholders' Director) Rules, 2001


2. Definitions

(a) "Act" means the Companies Act, 1956 (1 of 1956);

 

(b) "Small Shareholder" means a shareholder holding shares of nominal value of twenty thousand rupees or less in a public company to which section 252 of the Act applies.





Companies   (Appointment of Small Shareholders' Director) Rules, 2001 Back






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