Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,-



(a) "appointed day" means the date on which this Act comes into force;



(b) "company means the Alcock Ashdown Company Limited, being a company as defined in theCompanies Act, 1956, (1 of 1956) and having its registered office in the State of Maharashtra;



(c) "Court" means the High Court at Bombay;



(d) words and expressions used herein and not defined but defined in the Companies Act, 1956, (1 of 1956) have the meanings respectively assigned to them in that Act.

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