ACT INDIA LIMITED

Activity: Others in Tamil Nadu.
Dissolved
Basic Info Contact Info Compliance Financials Directors
Judgments / Past Court Orders TradeMarks On Going, Current Litigation
CIN
L99999TN1986PLC013555
ROC
RoC-Chennai
Incorporation Date
14-10-1986
Class
Public
Category
Company limited by Shares
Sub-Category
Non-govt company
Listed
Listed
Suspended at Exchange
-
 
Registration Number
013555
Registration Date
14-10-1986
 



Listing Info



Not Listed or Listing Info, not found!





Compliance

Active Compliance
---
Last AGM Date
---
Last Balance Sheet Date
---



Financials

Authorized Capital
Rs. 3500,00,000
Paid Up Capital
Rs. ---



Contact Information

E-Mail Address
NA
Registered Address
EAST COAST CENTREIV FLOOR, 553 ANNA SALAI MADRA S 600018 S 600018 Chennai TN 000000 IN



TradeMarks

Total 0 marks found.




Some PAST Judgements / Case Laws similar to ACT INDIA LIMITED

Last Checked Past / Closed Litigation On 30-03-2021 06:28
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22-02-2021 Dr. P.V. Varavara Rao & Another Versus National Investigation Agency, an Agency constituted under the National Investigation Agency, Act, 2008 & Others High Court of Judicature at Bombay
05-02-2021 Messrs. Uttam Holdings Ltd., A Company Incorporated under the provisions of the Companies Act, 1956 & having its registered office at Mumbai, through Its Authorized Representative, Mann Singh Meena & Others Versus State of Kerala, Represented by Chief Secretary to Government, Thiruvananthapuram & Another High Court of Kerala
04-02-2021 Dhanalakshmi Sridhar Versus The Deputy Director, Directorate of Enforcement (The Prevention of Money Laundering Act, 2002), Government of India, Chennai High Court of Judicature at Madras
08-01-2021 Medisprouts India Pvt. Limited CIN U93020KL2012PTC030297 a Company Registered Under The Companies Act & Others Versus M/s. Silver Maple Healthcare Services (P) Ltd. CIN U85100DL2010PTC200694 a Company Incorporated Under Companies Act High Court of Delhi
21-12-2020 The Kerala State Co-Operative Bank Ltd., Thiruvananthapuram, Represented by The Managing Director Versus The Court of Deputy Labour Commissioner, (Authority Under Payment of Gratuity Act 1972), Kozhiokde & Another High Court of Kerala
18-12-2020 Dr. M.Santhiramudu Versus The competent Authority under the National Highways Act & Joint Collector, Kurnool, Kurnool District & Others High Court of Andhra Pradesh
11-12-2020 Dr. Vidyaa Hari Iyer Versus M/s. Sundaram Finance Limited, Incorporated under the Indian Companies Act, 1913, Chennai & Another High Court of Judicature at Madras
04-11-2020 M/s. Five S. Manpower Services Pvt. Ltd. Versus Commissioner, Under Employees Compensation Act, 1923 & Others High Court of Delhi
16-10-2020 V. Anbaiyan Versus The Tribunal under the Maintenance & Welfare of Parents & Senior Citizens Act, 2007, Presided over by the Revenue Divisional Officer, Kanyakumari & Another Before the Madurai Bench of Madras High Court
01-10-2020 The Managing Director, Tamilnadu State Transport Corporation (Coimbatore) Limited, Coimbatore Versus The Inspector of Labour, Authority under the Tamilnadu Industrial Establishment (Conferment of Permanent Status) Act, 1981, Coimbatore & Another High Court of Judicature at Madras
01-10-2020 The Principal, Institute of Road & Transport Technology, Sri Vasavi College Post, Erode Versus The Appellate Authority under the Payment of Gratuity Act, 1972 (Joint Commissioner of Labour), Coimbatore & Others High Court of Judicature at Madras
01-10-2020 The Regional Manager, Tamil Nadu Civil Supplies Corporation, Kilpauk, Chennai Versus The Additional Commissioner of Labour, Chennai, (Appellate Authority as under the -Payment of the Gratuity Act, 1972) Chennai & Others High Court of Judicature at Madras
30-09-2020 The Principal, Institute of Road & Transport Technology, Sri Vasavi College Post, Erode Versus The Appellate Authority under the Payment of Gratuity Act, 1972, Coimbatore & Others High Court of Judicature at Madras
21-09-2020 Krishna Kumar Yadav Versus The State of Bihar through the Principal Secretary, Department of Prohibition and Excise Act, Govt. of Bihar, Patna & Others High Court of Judicature at Patna
18-08-2020 Tamil Nadu Handloom Weavers- Co-op. Society Ltd., Chennai, Rep.by its Senior Regional Manager Versus The Deputy Commissioner of Labour, [Authority under the payment of Gratuity Act, 1972] Office of Joint Commissioner of Labour, Chennai & Others High Court of Judicature at Madras
18-08-2020 Ritlal Rai @ Ritlal Yadav @ Ritlal Ray @ Ritlal Prasad Singh Versus The U.O.I. through B. Hazara, Assistant Director, Prevention of Money Laundering Act (Complainant) & Others High Court of Judicature at Patna
14-08-2020 The Divisional Manager, Naduvattam Tea Division, Tamil Nadu Tea Plantation, Corporation Ltd., The Nilgiris Versus The Controlling Authority under the Payment of Gratuity Act, viz., The Assistant Commissioner of Labour Office of the Deputy Commissioner of Labour Coimbatore & Others High Court of Judicature at Madras
05-08-2020 K. Elanthirayan Versus The Assistant Labour Commissioner (Central) & Controlling Authority, under Payment of Gratuity Act, 1972, Hyderabad & Others High Court of Judicature at Madras
05-08-2020 The Zonal Officer, Zone – XIII, Madhavaram, Greater Chennai Corporation, Madhavaram Versus The Controlling Authority under Payment of Gratuity Act, 1972, The Assistant Commissioner of Labour, Office of the Joint Commissioner II Labour, Chennai & Another High Court of Judicature at Madras
20-07-2020 The Regional Manager Tamilnadu Civil Supplies Corporation District Collectorate Namakkal Region Namakkal Versus The Appellate Authority Under the Payment of Gratuity Act, 1972 The Joint Commissioner of Labour, Coimbatore & Others High Court of Judicature at Madras
16-07-2020 Sinhgad Technical Education Society, Registered under Society's Registration Act, 1860, Through its founder- President M.N. Navale & Another Versus Directorate of Technical Education Maharashtra State & Another High Court of Judicature at Bombay
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12-06-2020 Sumitra Devi Versus Special Judge / Addl Distt & Sess. Judge E.C Act Hardoi & Others High Court of Judicature at Allahabad
04-05-2020 M/s. Cognizant Technology Solutions India Pvt. Ltd., rep. by its Authorized Signatory Versus The Appellate Authority under Section 48(1) of the A.P. Shops & Establishments Act, 1988 & Others High Court of for the State of Telangana
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06-03-2020 Seema Garg & Others Versus Deputy Director, Directorate of Enforcement (Prevention of Money Laundering Act), Govt. of India, Punjab High Court of Punjab and Haryana
28-02-2020 M/s. Jackson Laboratories Private Limited, A Private Limited Company Registered under The provisions of the Companies Act, 1956, Represented by its Managing Director, Jugal Kishore, Amritsar V/S Secretary to Government, Health & Family Welfare (H2) Department, Secretariat, Chennai & Others High Court of Judicature at Madras
25-02-2020 KIRITHAVAR VAZHVURIMAI IYAKKAM, A Society registered under The Tamil Nadu Societies Registration Act, 1975 @ PASTORAL CENTRE, Tamil Nadu and represented by its President, Prof. Dr. Deva Sahayam Versus Indhiya Jananayaka Katchi, Chennai High Court of Judicature at Madras
25-02-2020 Balkis Natciar & Others V/S Arulmigu Adheeswarar Thirukoil represented by the Trustees appointed by the Government under the provisions of the Pondicherry Hindu Religious Institutions Act & Others High Court of Judicature at Madras
20-02-2020 General Manager, Hmt Machine Tools Ltd., Through Its Deputy General Manager (Hr) Shri Joseph Pradeep Keshri Minz, Ajmer (Raj) & Others Versus Controlling Authority, Under Payment of Gratuity Act, 1972 & Assistant Labour Commissioner (Central), Ajmer (Raj) & Others High Court of Rajasthan Jaipur Bench
14-02-2020 B.V. Viswanathan & Another Versus Deputy Commissioner of Labour (Minimum Wages) (Appellate Authority under the Tamil Nadu Shops & Establishments Act), Chennai & Another High Court of Judicature at Madras
05-02-2020 A Reference by the Attorney General for Northern Ireland of devolution issues to the Supreme Court pursuant to Paragraph 34 of Schedule 10 to the Northern Ireland Act 1998 (Northern Ireland) United Kingdom Supreme Court
28-01-2020 Reckitt Benckiser School India Ltd. (Previously SSL-TTK Limited) A Company existing under the Companies Act, 2013, Represented by its Authorized signatory M. Ponraj, Kancheepuram Versus Union of India through the Central Board of Direct Taxes, New Delhi & Others High Court of Judicature at Madras
03-01-2020 TVL. National Power Press, Rep. by its Partner, R. Raguraman, Thanjavur Versus The Special Committee U/s 16 D of the TNGST Act, 1959, Secretariat, Chennai & Another High Court of Judicature at Madras
02-01-2020 M/s. Fibroplast Marine Private Limited, A duly incorporated Company under the Companies Act, 1956, Registered office at Goa, Represented by its Director & Authorized Signatory Raghav Narula Versus M/s. Ashok Leyland Limited, A duly incorporated Company under the Companies Act, 1956, Registered office at Guindy, Represented by its Authorized Representative High Court of Judicature at Madras
28-11-2019 K.M. Chinnasamy & Others Versus The Inspector of Labour, Appointed under Tamil Nadu Industrial Establishments (Conferment of Permanent Status to Workmen) Act, 1981, Erode & Others High Court of Judicature at Madras
28-11-2019 The Superintending Engineer, Vellore Electricity Distribution Circle, Tamil Nadu Generation and Distribution Corporation Limited, Vellore Versus The Inspector of Labour, Authority under the Industrial Establishments (Conferment of Permanent Status to Workmen) Act, Vellore & Others High Court of Judicature at Madras
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25-11-2019 Villupuram District Central Co-operative Bank Ltd., Rep. by its Managing Director Versus The Authority under Payment of Gratuity Act (The Assistant Commissioner of Labour) Vellore & Another High Court of Judicature at Madras
20-11-2019 SU Toll Road Pvt Ltd., Mumbai Versus The Regional Labour Commissioner (Central) The Authority under the Minimum Wages Act 1948, Chennai & Others High Court of Judicature at Madras
12-11-2019 The Management, Manali Petrochemicals Limited, Represented by its Company Secretary Versus The Deputy Commissioner of Labour-I, (Appellate Authority under the Payment of Subsistence Allowance Act), Chennai & Others High Court of Judicature at Madras
04-11-2019 Mahindra Holidays & Resorts India Ltd., Rep., by its Vice President – Human Resources, Chennai & Another Versus Appellate Authority under Tamilnadu Shops and Establishments Act-1947, Special Deputy Commissioner of Labour, Teynampet, Chennai & Another High Court of Judicature at Madras
30-10-2019 The Managing Director (Previously The Special Officer), Vellore District Central Cooperative Bank Ltd., Vellore Versus The Joint Commissioner of Labour/Appellate Authority under the Payment of Gratuity Act, Chennai & Others High Court of Judicature at Madras
30-10-2019 The Managing Director (Previously The Special Officer), Vellore District Central Cooperative Bank Ltd., Vellore Versus The Joint Commissioner of Labour/Appellate Authority under the Payment of Gratuity Act, Chennai & Others High Court of Judicature at Madras
24-10-2019 The Superintending Engineer, Namakka Electricity Distribution Circle, Tamil Nadu Electricity Board, Namakkal Versus The Inspector of Labour, Office of the Inspector of Labour, Authority under the Tamil Nadu Industrial Establishment, (Conferment to permanent Status to Workmen) Act 1981, Namakkal & Others High Court of Judicature at Madras
21-10-2019 Coimbatore South Sarvodaya Sangam, Represented by its Secretary P. Velusamy, Erode Versus Assistant Commissioner of Labour, (Authority under the Payment of Gratuity Act, 1972), Salem & Another High Court of Judicature at Madras
18-10-2019 Vitalo Plastics Solutions India Pvt. Ltd., Represented by its General Manager, Chennai & Another Versus The Deputy Labour Commissioner (Minimum Wages), (Appellate Authority under Tamil Nadu Shops and Establishments Act, 1947), Chennai & Another High Court of Judicature at Madras
10-10-2019 Bombay Salesian Society, a Society registered under Societies Registration Act; and a public trust registered under Bombay Public Trust Act, 1950 Versus The State of Maharashtra & Others High Court of Judicature at Bombay
04-10-2019 M/s. VGN Developers P Ltd., Represented by its Managing Director, D. Pratish, Chennai & Another Versus The Deputy Director, Directorate of Enforcement, (The Prevention of Money Laundering Act, 2002), Chennai High Court of Judicature at Madras
01-10-2019 Sh. Pushpender Singh Chawla Versus Commissioner Employees Compensation Act & Another High Court of Delhi
01-10-2019 The Deputy General Manager, The New India Assurance Co. Ltd., Hosur Versus Appellate Authority under the Payment of Gratuity Act, 1972 & The Deputy Chief Labour Commissioner (Central), Chennai & Others High Court of Judicature at Madras
01-10-2019 Bibin Thomas Versus Firm P.J. Homes – a Firm registered under the Indian Partnership Act having its registered office at Thiruvananthapuram – Rep by its Managing Partner –P.J. John & Others Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
27-09-2019 The Management of Piramal Enterprises Ltd., Chennai Versus Assistant Commissioner of Labour, (Controlling Authority for the Payment of Gratuity Act), Chennai & Another High Court of Judicature at Madras
18-09-2019 K-113, Kugalur Primary Agricultural Co-operative Bank Ltd., Erode District Versus The Joint Commissioner of Labour [Appellate Authority under the Payment of Gratuity Act], Coimbatore & Others High Court of Judicature at Madras
16-09-2019 Central bank of India, A body corporate constituted under the Banking Companies Act IV of 1970 & having its Head office at Chandarmukhi, Mumbai & a branch inter alia at Coonoor, Rep. by its Senior Manager Versus Shanthi Rajkumar & Others High Court of Judicature at Madras
13-09-2019 Initiating Officer, Acit Benami Prohibition Versus Appellate Tribunal Under the Prohibition of Benami Property Transactions Act, 1988 & Others High Court of Delhi
13-09-2019 Kaleeswarar Mills 'A' Unit, Rep by General Manager, Coimbatore Versus The Appellate Authority, Under the Payment of Gratuity Act, Regional Labour Commissioner (Central), Chennai & Others High Court of Judicature at Madras
06-09-2019 Sushil Joseph Versus The Deputy Commissioner of Labour-II (Authority under the Payment of Wages Act) Chennai & Others High Court of Judicature at Madras
05-09-2019 The Management, Kelamangalam Agricultural Producers, Co-Operative Marketing Society Ltd. Rep. by its Managing Director, Krishnagiri Versus The Appellate authority/Joint Commissioner of Labour under the Payment of Gratuity Act, Coimbatore & Others High Court of Judicature at Madras
29-08-2019 M/s. V.R. Muthu & Brothers, Represented by its Partner, R. Muthu Versus The Deputy Commissioner of Labour (Appellate Authority under the Payment of Subsistence Allowance Act), Madurai & Others High Court of Judicature at Madras
27-08-2019 G.S. Gopakumar Versus Ansal Buildwell Ltd., A Public Limited Company registered under The Companies Act, having its registered office at New Delhi & branch office at Ansals Riverdale, Ernakulam, Represented by its Chairman & Managing Director & Others High Court of Kerala
06-08-2019 Maximus ARC Limited, a Company Incorporated under Companies Act, 2013, Vijayawada, Rep. by Assistant Vice President, K. Hari Krishna Versus Anna University, Chennai, Rep. by its Vice Chancelor, Chennai & Another High Court of Judicature at Madras
05-08-2019 Indowind Energy Limited, Incorporated under the provisions of the Companies Act, 1956, Chennai Versus Union of India, Rep. by The Secretary, Ministry of Corporate Affairs, New Delhi & Others High Court of Judicature at Madras
18-07-2019 Agaram Washermen Association registered under the Societies Registration Act vide Regn. No.1605/M, Rep by its President Versus V. Karunakaran & Others High Court of Judicature at Madras
11-07-2019 U.P. Financial Corporation Versus Appellate Authority Under Payment of Gratuity Act & Others High Court of Judicature at Allahabad
09-07-2019 The Commissioner, Coimbatore City Municipal Corporation, Coimbatore Versus The Coimbatore District Consumer Co-Operative Wholesale Stores Limited, Registered Society under Tamil Nadu Co-operative Societies Act, Represented by the Deputy Registrar/Special Officer, R. Periasamy High Court of Judicature at Madras
25-06-2019 Mohandas Versus Maintenance Tribunal Under The Maintenance & Welfare of Parents & Senior Citizens Act (Revenue Divisional Officer, Palakkad) & Others High Court of Kerala
20-06-2019 K.R.L. Narashiman & Another Versus The Joint Commissioner of Labour, The Appellate Authority under the Payment of Gratuity Act, Teynampet, Chennai & Others High Court of Judicature at Madras
15-06-2019 The State of Karnataka by its Secretary Revenue Department, Bengaluru & Others Versus M/s. Purvankara Projects Ltd., A Company Incorporated Under the Companies Act Bengaluru High Court of Karnataka
03-06-2019 Kiran Murali & Another Versus Computer Sciences Corporation India Pvt. Ltd., (A Company incorporate under the Companies Act, 1956) Having its Office at Softward Technology Park, Electronics Complex, Madhya Pradesh & Another High Court of Judicature at Madras
17-05-2019 M/s. Brandavan Food Products (A company incorporated under the Companies Act, 1956), Chhattisgarh & Others Versus Commissioner (Appeals), Central & State Goods and Service Tax Raipur Commissionerate Central GST Building, Chhattisgarh & Another High Court of Chhattisgarh
10-05-2019 Maximum Arc Ltd A Company Incorporated Under Company Act 2013 Versus Anna University Chennai Rep. By Its Vice Chancellor, Kotturpuram, Chennai High Court of Judicature at Madras
26-04-2019 The Management Versus The Appellate Authority under the Payment of Subsistence Allowance Act, 1981 (Deputy Commissioner of Labour), Madurai & Others Before the Madurai Bench of Madras High Court
24-04-2019 Race Course Circle, Vadodara Versus The Special Deputy Commissioner of Labour, (Appellate Authority under Tamil Nadu Shops and Establishments Act, 1947) Teynampet, Chennai & Another High Court of Judicature at Madras
05-04-2019 The Assistant Commissioner/Executive Officer, Virudhunagar Versus The Joint Commissioner of Labour/Controlling Authority under Payment of Gratuity Act 1972, Madurai & Others Before the Madurai Bench of Madras High Court
26-02-2019 The Competent Authority Calcutta, Under The Land (Ceiling And Regulation) Act, 1976 & Another Versus David Mantosh & Others Supreme Court of India
22-02-2019 United Labour Federation, Rep. by its Secretary Versus The Joint Commissioner of Labour, Certifying Officer under Industrial Employment(Standing Orders) Act, Chennai & Others High Court of Judicature at Madras
22-01-2019 M. Abdul Gaffar & Another Versus State Rep. by Protection Officer, Domestic Violence Act, Vellore & Another High Court of Judicature at Madras
18-01-2019 Senguthar Kaikkolar Samuthaya Nala Sangam A Sangam regd., under Societies Act, represented by its President, R.V.P. Raju, Namakkal District Versus The District Collector, Namakkal & Another High Court of Judicature at Madras
14-01-2019 Reference by the Attorney General for Northern Ireland of devolution issues to the Supreme Court pursuant to Paragraph 34 of Schedule 10 to the Northern Ireland Act 1998 (No 2) (Northern Ireland) United Kingdom Supreme Court
11-01-2019 Punjab State Civil Supplies Corporation Ltd. (Punsup) & Another Versus Controlling Authority Under the Payment of Gratuity Act, 1972 & Another High Court of Punjab and Haryana
10-01-2019 Thomas M. Joshua Versus Church of South India Trust Association, A Company Incorporated under The Indian Companies Act, 1913, having its Registered Office, Royapettah, Represented by Its Power of Attorney holder, Rev. Dr. Sabu K. Cherian & Another High Court of Kerala
04-01-2019 Malayampattu Eri Pasanadarar Sangam A Society registered under the Tamilnadu Societies Registration Act bearing Serial, Thiruvannamalai District Versus The District Collector, Thiruvannamalai District & Others High Court of Judicature at Madras
21-12-2018 Sony India Pvt Ltd, A company incorporated under the Companies Act, 1956 & Others Versus K. Saidalavi Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
21-12-2018 M/s. MSC Mediterranean Shipping Co SA Geneva, A company incorporated under the laws of Switzerland & carrying on business at Chemin Bieu, 12-14, 1208 Geneve, Switzerland, Rep. by is Power of Attorney, A. Umai Balan & Others Versus Chloride Alloys (India) Limited, A company incorporated under the Companies Act, 1956, & carrying on business Inter-alia, Kolar District, Represented by its Director Supriya Coomer & Others High Court of Judicature at Madras
16-11-2018 Pothys A Partnership Firm registered under the Partnership Act, 1932, Chennai Versus M/s. KSP Groups & Another High Court of Judicature at Madras
15-11-2018 Sai Rolling Mill A Partnership Firm Registered Under The Indian Partnership Act, Chhattisgarh Versus The Commissioner, Custom Central Excise And Service Tax Central Excise Building, Chhattisgarh & Others High Court of Chhattisgarh
02-11-2018 S. Saraswathi Versus The Commissioner, Hindu Religious & Endowment Act, Chennai & Others High Court of Judicature at Madras
26-10-2018 In Reference (Received from VI th Additional Sessions Judge/Special Judge, POCSO Act) Katni, District katni) & Another Versus Raj Kumar Kol & Another High Court of Madhya Pradesh
17-10-2018 Price Waterhouse & Co. now known as Price Waterhouse & Co. Bangalore LLP & Others Versus Securities and Exchange Board of India A statutory body constituted under the provisions of Securities and Exchange Board of India Act, 1992 SEBI Securities Exchange Board of India Securities Appellate Tribunal
11-10-2018 J.M.A. Stores (P.) Ltd, Bihar & Another Versus Punjab National Bank constituted under the Banking Companies (Transfer of acquisition & undertakings) Act, 1970, Chhattisgarh & Others High Court of Chhattisgarh
25-09-2018 The Management of Indian Overseas Bank Ltd., Chennai Versus The Special Deputy Commissioner of Labour, (Appellate Authority under Tamil Nadu Shops & Establishments Act), Chennai & Another High Court of Judicature at Madras
28-08-2018 Usha Rani Versus Competent Authority Ceiling Act High Court of Chhattisgarh
02-08-2018 Tiruvannamalai District Consumer Co-Operative Wholesale Stores Ltd. Versus Authority Under Payment of Gratuity Act/Assistant Commissioner of Labour High Court of Judicature at Madras
26-07-2018 V.P. Shanmugasundararaja Babu Proprietor, M/s. Balamurugan Rice Mill Versus The Deputy Commissioner of Labour II,(Authority under the Minimum Wages Act 1948), Chennai & Another High Court of Judicature at Madras
19-07-2018 M/s. B.N. Rathi Securities Limited, a registered company incorporated under the Indian Companies Act, having its Registered Officer at Somajiguda, Hyderabad, Rep. by its Officer in Charge M.V. Rao Versus Dasari Nagabhushnam & Others High Court of Judicature at Madras
09-07-2018 S. Neelavathi Versus District Magistrate-cum-District Collector, Appellate Tribunal under Maintenance of Parents & Senior Citizens Act, Chennai & Others High Court of Judicature at Madras
09-07-2018 A. Arjunan Versus The Competent Authority, Tamil Nadu Urban Land (Ceiling & Regulation) Act, Tambaram, Chennai & Others High Court of Judicature at Madras



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