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


3. Buying-back

A company may buy-back its shares by either of the following methods :-

 

(a) from the existing shareholders on a proportionate basis through private offers;

 

(b) by purchasing the securities issued to employees of the company pursuant to a scheme of stock option or sweat equity.





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






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