Companies (Registered Valuers and Valuation) Third Amendment Rules, 2018 notified

The Central Government has vide G.S.R 925 (E), in exercise of powers conferred under Section 247 read with Section 469 of the Companies Act, 2013 (18 of 2013), notified as on 25-09-2018, the Companies (Registered Valuers and Valuation) Third Amendment Rules, 2018 to further amend the Companies (Registered Valuers and Valuation) Rules, 2017.

Following are the amendments :-

In Rule 11 of the Companies (Registered Valuers and Valuation) Rules, 2017, for the figures, letters and word “30th September, 2018” occurring at both the places, the figures, letters and word “31st January, 2019” shall be substituted.

And, in Rule 14 (f), for the words “one year”, the words “two years” shall be substituted.


Note : The principal rules were published in the Gazette of India, Extraordinary, Part II, Section 3 (i) vide number G.S.R. 1316(E), dated the 18-10-2017 and subsequently amended vide number G.S.R. 155 (E), dated the 09-02-2018 and number G.S.R. 559 (E), dated the 13-06-2018.

Join the discussion

Your email address will not be published. Required fields are marked *

This site uses Akismet to reduce spam. Learn how your comment data is processed.