Company form No. 23B

Registration No. company………………………. Nominal Capital Rs. ……………………………..

Notice by auditor

[pursuant to section 224(1A)]

I/we …………………………………… hereby give notice to the registrar of Companies, ………………….

pursuant to section 224(1A) of the companies Act, 1956, that I/We have received intimation dated the ………………. day of ……………………… 19 ………………………… from ……………………….. Limited/Private Limited of my/our having been appointed as auditors(s) for the year ………………………. and that I/We have accepted/refused to accept the appointment as auditor(s) of the company.

…………………………………………………………..

Signature*

Dated this ………………….. day of ………………………….. 19 ………………….

* Where the signatory is a partner of a firm of chartered accountants, the name of the firm is also to be indicated.

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