Section 3   [ View Judgements ]

Amendment of rule 11A


In the Companies (Acceptance of Deposits) Rules, 1975:- for rule 11A, the following rule shall be substituted, namely:-


"The Regional Director or Registrar of Companies or any other officer of the Central Government shall be authorised to make complaints under sub-section (2) of section 58AAA of the Act.".

Sd/-

(Renuka Kumar)

Joint Secretary to the Government of India

Note:- The principal notification was published in the Gazette of India, Part II, Section 3, Sub-section (i) vide number G.S.R.432(E) dated the 18th January, 1956 and subsequently amended vide the following notifications:-

Serial Number

Notification Number

Notification Date

1.

SRO 524(E)

18.09.1975

2.

SRO 684(E)

29.11.1975

3.

SRO 427(E)

29.06.1976

4.

SRO 820(E)

24.09.1976

5.

SRO 965(E)

29.12.1976

6.

SRO 385(E)

17.06.1977

7.

GSR 386(E)

17.06.1977

8.

GSR 424(E)

27.06.1977

9.

GSR 793(E)

20.12.1977

10.

GSR 200(E)

30.03.1978

11.

GSR 252(E)

27.04.1978

12.

GSR 341(E)

29.06.1978

13.

GSR 378(E)

17.07.1978

14.

GSR 586(E)

21.12.1978

15.

GSR 109(E)

21.03.1980

16.

GSR 185(E)

01.04.1980

17.

GSR 380(E)

24.06.1980

18.

GSR 435(E)

18.07.1980

19.

GSR 546(E)

24.09.1980

20.

GSR 187(E)

20.03.1981

21.

GSR 44(E)

12.01.1982

22.

GSR 286(E)

19.03.1985

23.

GSR 372(E)

19.04.1985

24.

GSR 482(E)

05.06.1985

25.

GSR 7(E)

02.01.1986

26.

GSR 358(E)

01.04.1987

27.

GSR 620(E)

01.07.1987

28.

GSR 850(E)

12.10.1987

29.

GSR 551(E)

07.06.1990

30.

GSR 39(E)

10.01.1992

31.

GSR 814(E)

19.10.1992

32.

GSR 744(E)

10.12.1993

33.

GSR 767(E)

01.12.1995 and

34.

GSR 155(E)

19.03.1997

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