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Rules


1.       

Air (Prevention and Control of Pollution) Rules, 1982

2.       

Application of Section 159 to Foreign Companies Rules, 1975

3.       

Banking Regulation (Companies) Rules, 1949

4.       

Central Apprenticeship Council Rules, 1962

5.       

Certifying Authorities Rules, 2000

6.       

Cinematograph (Certification) Rules, 1983

7.       

Cinematograph Film Rules, 1948

8.       

Commission of Sati (Prevention) Rules, 1988

9.       

Companies (Acceptance of Deposits) Rules, 1975

10.       

Companies (Application for Extension of Time or Exemption under Sub-Section (8) of Section 58a) Rules, 1979

11.       

Companies (Appointment and Qualifications of Secretary) Rules, 1988

12.       

Companies (Appointment of Small Shareholders Director) Rules, 2001

13.       

Companies (Appointment of Sole Agents) Rules, 1975

14.       

Companies (Branch Audit Exemption) Rules, 1961

15.       

Companies (Central Governments) General Rules and Forms, 1956

16.       

Companies (Compliance Certificate) Rules, 2001

17.       

Companies (Court) Rules, 1959

18.       

Companies (Declaration of Beneficial Interest in Shares) Rules, 1975

19.       

Companies (Declaration of Dividend Out of Reserves) Rules, 1975

20.       

Companies (Disclosure of Particulars in the Report of Board of Directors) Rules, 1988

21.       

Companies (Fees on Applications) Rules, 1999

22.       

Companies (Issue of Share Capital with Deferential Voting Rights) Rules, 2001

23.       

Companies (Issue of Share Certificates) Rules, 1960

24.       

Companies (Official Liquidators Accounts) Rules, 1965

25.       

Companies (Particulars of Employees) Rules, 1975

26.       

Companies (Passing of Resolution by Postal Ballot) Rules, 2001

27.       

Companies (Preservation and Disposal of Records) Rules, 1966

28.       

Companies (Transfer of Profits to Reserves) Rules, 1975

29.       

Companies Unpaid Dividend (Transfer to General Revenue Account of the Central Government) Rules, 1978

30.       

Company Law Board (Fees on Applications and Petitions) Rules, 1991

31.       

Company Law Board (Qualifications, Experience and Other Conditions of Service of Members) Rules, 1993

32.       

Company Law Board Regulations, 1991

33.       

Companys Liquidation Accounts Rules, 1965

34.       

Consumer Protection Regulations, 2005

35.       

Contract Labour (Regulation and Abolition) Central Rules, 1971: Construction and Maintenance of Creches

36.       

Cyber Regulations Appellate Tribunal (Procedure) Rules, 2000

37.       

Debts Recovery Appellate Tribunal (Procedure) Rules, 1994

38.       

Designs Rules, 2001

39.       

Employees State Insurance Corporation (General Provident Fund) Rules, 1995

40.       

Employees State Insurance (Central) Rules, 1950

41.       

Employees State Insurance (General) Regulations, 1950

42.       

Foreign Trade (Regulation) Rules, 1993

43.       

Hazardous Wastes (Management and Handling) Rules, 1989

44.       

Industrial Disputes (Central) Rules, 1957

45.       

Industrial Tribunal (Central Procedure) Rules, 1954

46.       

Industrial Tribunal (Procedure) Rules, 1949

47.       

Information Technology (Certifying Authorities) Rules, 2000

48.       

Information Technology Electronic Service Delivery Rules, 2011

49.       

Land Acquisition (Companies) Rules, 1963

50.       

Manufacturing and Other Companies (Auditors Report) Order, 1988

51.       

Monopolies and Restrictive Trade Practices Rules, 1970

52.       

Narcotic Drugs and Psychotropic Substances (Execution of Bond by Convicts or Addicts) Rules, 1985

53.       

Non-Banking Financial Companies and Miscellaneous on Banking Companies (Advertisement) Rules, 1977

54.       

Patents Rules, 2003

55.       

Private Limited Company and Unlisted Public Limited Company (Buy-Back of Securities) Rules, 1999

56.       

Public Companies (Terms of Issue of Debentures and of Raising of Loans with option to Convert such Debentures or Loans into Shares) Rules, 1977

57.       

Public Liability Insurance Rules, 1991

58.       

Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement (Social Impact Assessment and Consent) Rules, 2014

59.       

Trustees (Declaration of Holdings of Shares and Debentures) Rules, 1964

60.       

Working Journalists (Conditions of Service) and Miscellaneous Provisions Rules, 1957




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