Company form no. 1

0
651

Registration No. of Company ………. Nominal Capital : Rs. …………….

THE COMPANIES ACT, 1956

Declaration of compliance with the requirements of the Companies Act, 1956 on application for registration of a company

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[Pursuant to section 33(2)]

Name of Company Limited/Private Limited

Presented by ..

I, ., of do solemnly and sincerely

Declare that I am [1] who is engaged in the formation of the company, or a person

Named in the articles as a director/manager/secretary of the Limited/Private Limited.

And that all the requirements of the Companies Act, 1956, and the rules thereunder in respect of matters precedent to the registration of the said company and incidental thereto have been complied with.

And make this solemn declaration conscientiously believing the same to be true.

Date

Place Signature

Witness

Designation

1. An advocate of the Supreme Court of the …………………. High Court, an attorney or a pleader entitled to appear before the ……………………… High Court or a chartered accountant practising in India.

2. State whether director, manager / secretary /advocate/ chartered account.

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