Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Companies (Acceptance of Deposits) Second Amendment Rules, 2015- (Ministry of Corporate Affairs) (15 Sep 2015)

MANU/DCAF/0067/2015

Company

The Ministry of Corporate Affairs notified amendment to Rule 2(i)(c)(viii) of the Companies (Acceptance of Deposits) Rules, 2014. Aside from being permitted to provide money to his or her company, a director, or person related to the director, must furnish a declaration that the same was not received by borrowing or accepting loans or deposits from others.

Relevant : Number G.S.R. 386(E), dated the 6th June, 2014 MANU/DCAF/0080/2014

Tags : COMPANY   DIRECTOR   FUNDS   GIVE   DECLARATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved