for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

FORM


(1) Names of the persons notified by the Custodian under section 3-of the Special Court (Trial of Offences Relating to Transactions in Securities) Act, 1992, up to the last day of the preceding month

(2) Names of the persons notified under section 3-during the month

(3) Total number of persons notified [total of ( 1 )+ (2)]

(4) Details of properties attached (give separate details for movable and immovable property in respect of each notified person) up to the last day of the preceding month

(5) Properties attached (give details of movable and immovable property separately in respect of each notified person) during the month

(6) Approximate value of properties attached as stated in column (4) Rs..........................................

(7) Approximate value of properties attached as stated in column (5)

Rs...........................................

(8) Total approximate value of properties attached [total of (6) + (7)]

Rs...........................................

(9) Number of cases filed in the Special Court against attachment of properties up to the last day of the preceding month

(10) Number of cases filed in the Special Court against attachment of properties during the month

(11) Total number of cases filed [total of (9) + (10)]

(12) Details of attached property released as per order of Special Court

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