Section 3   [ View Judgements ]

Subsidiary general ledger account including a constituents' subsidiary general ledger account and bond ledger account


(1) Subsidiary general ledger account including a constituents' subsidiary general ledger account and bond ledger account may be maintained in an electronic form or in a dematerialized form in accordance with the provisions of theDepositories Act, 1996 (22 of 1996).



(2) Subsidiary general ledger account including a constituents' subsidiary general ledger account shall contain such particulars as provided in Form -I.



(3) Bond ledger account shall contain such particulars as provided in Form-II.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon