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

Contents

Sections

Particulars

1

Short title and Commencement

2

Definitions

3

Applications

4

Manner of election of small shareholders' director

5 Disqualification

6

Vacation of office

7

Restriction on number of directorship

 

[See section 252 of the Companies Act, 1956]

 

[Notification No. G.S.R. 168(E) issued by the Ministry of Law, Justice and Company Affairs (Department of Company Affairs) vide F.No. 1/19/2000-CL. V; Published in the Gazette of India Extraordinary Part-II, Section 3, Sub-section (i) dated 9th. March, 2001]

 

In exercise of the powers conferred by section 642 read with section 252 of the Companies Act, 1956 (1 of 1956), the Central Government hereby makes the following rules, namely: -



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