AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

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


7. Restriction on number of directorship

No person shall hold office at the same time as small shareholders' director in more than two companies.





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






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys