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Central Government Act
Section 6 in The Companies Act, 1956
6. 2 Meaning of" relative". A person shall be deemed to be a relative of another if, and only if,-
(a) they are members of a Hindu undivided family; or
(b) they are husband and wife; or
(c) the one is related to the other in the manner indicated in Schedule IA.]
1. Subs by Act 31 of 1988, s. 3 (w. e. f. 15. 7. 1988 ).
2. Subs by Act 65 of 1960, s. 4, for s. 6.