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


Form III : Register of declaration of trust

[See Rule 5]

Name of the trust ________________                                           Serial No. ________________

Address ________________

 

Name and address of the company

Shares/debentures declared

Paid up capital of the company

Date of declaration [2(a)]

Number [2(b)]

Description* [2(c)]

Face value [2(d)]

Total [2(e)]

Ordinary [3(c)]

Preference [3(b)]

Total [3(c)]

1

2

3

4

5

6

7

8

9

 

Particulars of debentures (4)

Shares/debentures/sold subsequently

Bal. Col. [2(e)(+) or (-) [5(e)(6)]

No. of votes exercisable by Public (7) trustee

Remarks

Date of acquisition/ sale [5(a)]

No. [5(b)]

Description* [5(c)]

Face value [5(d)]

Total [5(e)]

10

11

12

13

14

15

16

17

18

 

*Note - Indicate whether ordinary shares or preference shares or debentures].

 

Foot Notes 

 

1. Inserted by GSR 236(E), w.e.f. 22nd. February, 1975.

 

2. Substituted by GSR 236(E), w.e.f. 22nd. February, 1975.

 

3. Inserted by GSR 117(E), w.e.f. 21st. February, 1992.

 

4. Substituted by GSR 37(E), w.e.f. 1st. January, 1977.

 

5. Renumbered as Form I by GSR 236(E), w.e.f. 22nd. February, 1975.

 

6. Inserted by GSR 37(E), w.e.f. 1st. January, 1977.





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






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