Section 2.5   [ View Judgements ]

Nomination by the company in the prescribed proforma


2.5.1: The company which is having different establishments or branches, units, any establishment or branch shall inform the Licensing authority in Form IX, the particulars relating to the concerned head or the person in-charge of such establishment, branch, unit, with due certification that the concerned person has been so nominated for the purposes of the section 66 of the Act and regulations made under section 31 of the Act.



2.5.2: The Company shall also intimate to the Licensing Authority, as and when any change occurs in the nomination given in Rule 2.5.1 above forthwith, in Form IX.

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