Company form No. 59

0
470

Registration No. of Company F.

THE COMPANIES ACT, 1956

Particulars of modifications of charge’ created by a foreign company

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[Pursuant to section 600(1) read with section 135]

Name of Company

Presented by

Particulars of modification of charge created by…………………………………………………company

incorporated in2 ………………………………….and which has established a place/a principal place of business in India at……………………….

1.Date and description of original instrument creating the charge

2. Date and description of instrument modifying the charge.

3.Particulars of modification ‘of terms or conditions or extent or operation of the charge

Signature or signatures of one or more persons

authorised under section 592(1)(d) of the

Companies Act, 1956 or of some other person

in India, duly authorised by the company

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

“Charge” includes a “mortgage”-see section 124.

Country of origin.

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