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


4. Validity of the advertisement

An advertisement issued in accordance with these rules shall be valid until the expiry of six months from the date of closure of the financial year in which it is issued or until the date on which the balance sheet is laid before the company in general meeting or where the annual general meeting for any year has not been held, the latest day on which that meeting should have been held in accordance with the provisions of the Companies Act, 1956 (1 of 1956), whichever is earlier, and a fresh advertisement shall be made in each succeeding financial year for invitation of deposits during that financial year.





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






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