for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment in Schedule


In the Schedule to the Monopolies and Restrictive Trade Practices Rules, 1970 ,-- (i) in Form No. III, after item No. 5, the following item shall be inserted, namely :-



" 5A. Please indicate the complete address(es) of the income-tax office where the companies involved under amalgation are assessed to income-tax." ;



(ii) for Form VII, the following form shall be substituted, namely :-



" FORM No. VII See rule 9(4) of the Monopolies and Restrictive Trade Practices Rules,1970, SEAL Certificate of registration



No. Government of India Department of Company Affairs



New Delhi, the.....



Certified that the undertaking whose particulars are specified below has, this day, been registered pursuant to clause (a)/clause (b)/clause(a) and (b) of section 20 of the MRTP Act,1969 , in the register maintained under sub-section (2) of section 26 of the said Act.



Particulars



1. Name of the undertaking :



2 Signature Seal of the Department:

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