AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

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

Contents

Sections

Particulars

1

Short title and commencement

2

Applicability

3

Buying-back

4

Special resolution

5

Filling of letter of offer, etc.

6

Offer procedure

7

Payment to the shareholder

8

General obligations of the Company

9

Return to be filed with Registrar

10

Extinguishment of Certificate

11

Register of shares

Schedule I 

Contents of Explanatory Statement

 See section 77A of the Companies Act, 1956

In exercise of the powers conferred by section 77A of Companies Act, 1956 (1 of 1956) read with sub-section (1) of section 642 of the said Act, the Central Government hereby makes the following rules, namely:-



Rules Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys