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[Complete Act]
Central Government Act
Section 20 in The Companies Act, 1956
20. Companies not to be registered with undesirable names.
(1) No company shall be registered by a name which, in the opinion of the Central Government, is undesirable.
(2) Without prejudice to the generality of the foregoing power, a name which is identical with, or too nearly resembles, the name by which a company in existence has been previously registered, may be deemed to be undesirable by the Central Government within the meaning of sub- section (1).
1. Subs. by Act 41 of 1974, s. 5, for" Court" (w. e. f. 1- 2- 19 75).
2. Ins. by Act 65 of 1960, s. 7.
3. Subs. by s. 8, ibid., for sub- section (2).