Section 1   [ View Judgements ]

Short title and commencement


(1) This Act may be called the Companies (Amendment) Act, 1963.



(2) It shall come into force on such date [1] as the Central Government may, by notification in the Official Gazette, appoint, and different dates may be appointed for different provisions of this Act.

FOOTNOTES:

1. (The provisions of this Act except Section 8 come into force from 1-1-1964; vide Notification No.S.O.3607, dated 31-12-1963, Gazette of India, Extraordinary, Part II, Section 3 (ii), p.899.



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