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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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