Section
Section Title
  PREAMBLE
  1 Short title, extent, commencement and application View Judgements
  2 Definitions View Judgements
  3 Formation of company View Judgements
  4 Memorandum View Judgements
  5 Articles View Judgements
  6 Act to override memorandum, articles, etc. View Judgements
  7 Incorporation of company View Judgements
  8 Formation of companies with charitable objects, etc. View Judgements
  9 Effect of registration View Judgements
  10 Effect of memorandum and articles View Judgements
  11 Commencement of business, etc. View Judgements
  12 Registered office of company View Judgements
  13 Alteration of memorandum View Judgements
  14 Alteration of articles View Judgements
  15 Alteration of memorandum or articles to be noted in every copy View Judgements
  16 Rectification of name of company View Judgements
  17 Copies of memorandum, articles, etc., to be given to members View Judgements
  18 Conversion of companies already registered View Judgements
  19 Subsidiary company not to hold shares in its holding company View Judgements
  20 Service of documents View Judgements
  21 Authentication of documents, proceedings and contracts View Judgements
  22 Execution of bills of exchange, etc. View Judgements
  23 Public offer and private placement View Judgements
  24 Power of Securities and Exchange Board to regulate issue and transfer of securities, etc. View Judgements
  25 Document containing offer of securities for sale to be deemed prospectus View Judgements
  26 Matters to be stated in prospectus View Judgements
  27 Variation in terms of contract or objects in prospectus View Judgements
  28 Offer of sale of shares by certain members of company View Judgements
  29 Public offer of securities to be in dematerialised form View Judgements
  30 Advertisement of prospectus View Judgements
  31 Shelf prospectus View Judgements
  32 Red herring prospectus View Judgements
  33 Issue of application forms for securities View Judgements
  34 Criminal liability for mis-statements in prospectus View Judgements
  35 Civil liability for mis-statements in prospectus View Judgements
  36 Punishment for fraudulently inducing persons to invest money View Judgements
  37 Action by affected persons View Judgements
  38 Punishment for personation for acquisition, etc., of securities View Judgements
  39 Allotment of securities by company View Judgements
  40 Securities to be dealt with in stock exchanges View Judgements
  41 Global depository receipt View Judgements
  42 Offer or invitation for subscription of securities on private placement View Judgements
  43 Kinds of share capital View Judgements
  44 Nature of shares or debentures View Judgements
  45 Numbering of shares View Judgements
  46 Certificate of shares View Judgements
  47 Voting rights View Judgements
  48 Variation of shareholders' rights View Judgements
  49 Calls on shares of same class to be made on uniform basis View Judgements
  50 Company to accept unpaid share capital, although not called up View Judgements
  51 Payment of dividend in proportion to amount paid-up View Judgements
  52 Application of premiums received on issue of shares View Judgements
  53 Prohibition on issue of shares at discount View Judgements
  54 Issue of sweat equity shares View Judgements
  55 Issue and redemption of preference shares View Judgements
  56 Transfer and transmission of securities View Judgements
  57 Punishment for personation of shareholder View Judgements
  58 Refusal of registration and appeal against refusal View Judgements
  59 Rectification of register of members View Judgements
  60 Publication of authorised, subscribed and paid-up capital View Judgements
  61 Power of limited company to alter its share capital View Judgements
  62 Further issue of share capital View Judgements
  63 Issue of bonus shares View Judgements
  64 Notice to be given to Registrar for alteration of share capital View Judgements
  65 Unlimited company to provide for reserve share capital on conversion into limited company View Judgements
  66 Reduction of share capital View Judgements
  67 Restrictions on purchase by company or giving of loans by it for purchase of its shares View Judgements
  68 Power of company to purchase its own securities View Judgements
  69 Transfer of certain sums to capital redemption reserve account View Judgements
  70 Prohibition for buy-back in certain circumstances View Judgements
  71 Debentures View Judgements
  72 Power to nominate View Judgements
  73 Prohibition on acceptance of deposits from public View Judgements
  74 Repayment of deposits, etc., accepted before commencement of this Act View Judgements
  75 Damages for fraud View Judgements
  76 Acceptance of deposits from public by certain companies View Judgements
  76A Punishment for contravention of section 73 or section 76 View Judgements
  77 Duty to register charges, etc View Judgements
  78 Application for registration of charge View Judgements
  79 Section 77 to apply in certain matters View Judgements
  80 Date of notice of charge View Judgements
  81 Register of charges to be kept by Registrar View Judgements
  82 Company to report satisfaction of charge View Judgements
  83 Power of Registrar to make entries of satisfaction and release in absence of intimation from company View Judgements
  84 Intimation of appointment of receiver or manager View Judgements
  85 Company's register of charges View Judgements
  86 Punishment for contravention View Judgements
  87 Rectification by Central Government in register of charges View Judgements
  88 Register of members, etc View Judgements
  89 Declaration in respect of beneficial interest in any share View Judgements
  90 Investigation of beneficial ownership of shares in certain cases View Judgements
  91 Power to close register of members or debenture-holders or other security holders View Judgements
  92 Annual return View Judgements
  93 Return to be filed with Registrar in case promoters' stake changes View Judgements
  94 Place of keeping and inspection of registers, returns, etc. View Judgements
  95 Registers, etc., to be evidence View Judgements
  96 Annual general meeting View Judgements
  97 Power of Tribunal to call annual general meeting View Judgements
  98 Power of Tribunal to call meetings of members, etc. View Judgements
  99 Punishment for default in complying with provisions of sections 96 to 98 View Judgements
  100 Calling of extraordinary general meeting View Judgements
  101 Notice of meeting View Judgements
  102 Statement to be annexed to notice View Judgements
  103 Quorum for meetings View Judgements
  104 Chairman of meetings View Judgements
  105 Proxies View Judgements
  106 Restriction on voting rights View Judgements
  107 Voting by show of hands View Judgements
  108 Voting through electronic means View Judgements
  109 Demand for poll View Judgements
  110 Postal ballot View Judgements
  111 Circulation of members' resolution View Judgements
  112 Representation of President and Governors in meetings View Judgements
  113 Representation of corporations at meeting of companies and of creditors View Judgements
  114 Ordinary and special resolutions View Judgements
  115 Resolutions requiring special notice View Judgements
  116 Resolutions passed at adjourned meeting View Judgements
  117 Resolutions and agreements to be filed View Judgements
  118 Minutes of proceedings of general meeting, meeting of Board of Directors and other meeting and resolutions passed by postal ballot View Judgements
  119 Inspection of minute-books of general meeting View Judgements
  120 Maintenance and inspection of documents in electronic form View Judgements
  121 Report on annual general meeting View Judgements
  122 Applicability of this Chapter to One Person Company View Judgements
  123 Declaration of dividend View Judgements
  124 Unpaid Dividend Account View Judgements
  125 Investor Education and Protection Fund View Judgements
  126 Right to dividend, rights shares and bonus shares to be held in abeyance pending registration of transfer of shares View Judgements
  127 Punishment for failure to distribute dividends View Judgements
  128 Books of account, etc., to be kept by company View Judgements
  129 Financial statement View Judgements
  130 Re-opening of accounts on court's or Tribunal's orders View Judgements
  131 Voluntary revision of financial statements or Board's report View Judgements
  132 Constitution of National Financial Reporting Authority View Judgements
  133 Central Government to prescribe accounting standards View Judgements
  134 Financial statement, Board's report, etc View Judgements
  135 Corporate Social Responsibility View Judgements
  136 Right of member to copies of audited financial statement View Judgements
  137 Copy of financial statement to be filed with Registrar View Judgements
  138 Internal audit View Judgements
  139 Appointment of auditors View Judgements
  140 Removal, resignation of auditor and giving of special notice View Judgements
  141 Eligibility, qualifications and disqualifications of auditors View Judgements
  142 Remuneration of auditors View Judgements
  143 -n/a- View Judgements
  144 Auditor not to render certain services View Judgements
  145 Auditor to sign audit reports, etc View Judgements
  146 Auditors to attend general meeting View Judgements
  147 Punishment for contravention View Judgements
  148 Central Government to specify audit of items of cost in respect of certain companies View Judgements
  149 Company to have Board of Directors View Judgements
  150 Manner of selection of independent directors and maintenance of databank of independent directors View Judgements
  151 Appointment of director elected by small shareholders View Judgements
  152 Appointment of directors View Judgements
  153 Application for allotment of Director Identification Number View Judgements
  154 Allotment of Director Identification Number View Judgements
  155 Prohibition to obtain more than one Director Identification Number View Judgements
  156 Director to intimate Director Identification Number View Judgements
  157 Company to inform Director Identification Number to Registrar View Judgements
  158 Obligation to indicate Director Identification Number View Judgements
  159 Punishment for contravention View Judgements
  160 Right of persons other than retiring directors to stand for directorship View Judgements
  161 Appointment of additional director, alternate director and nominee director View Judgements
  162 Appointment of directors to be voted individually View Judgements
  163 Option to adopt principle of proportional representation for appointment of directors View Judgements
  164 Disqualifications for appointment of director View Judgements
  165 Number of directorships View Judgements
  166 Duties of directors View Judgements
  167 Vacation of office of director View Judgements
  168 Resignation of director View Judgements
  169 Removal of directors View Judgements
  170 Register of directors and key managerial personnel and their shareholding View Judgements
  171 Members' right to inspect View Judgements
  172 Punishment View Judgements
  173 Meetings of Board View Judgements
  174 Quorum for meetings of Board View Judgements
  175 Passing of resolution by circulation View Judgements
  176 Defects in appointment of directors not to invalidate actions taken View Judgements
  177 Audit Committee View Judgements
  178 Nomination and Remuneration Committee and Stakeholders Relationship Committee View Judgements
  179 Powers of Board View Judgements
  180 Restrictions on powers of Board View Judgements
  181 Company to contribute to bona fide and charitable funds, etc. View Judgements
  182 Prohibitions and restrictions regarding political contributions View Judgements
  183 Power of Board and other persons to make contributions to national defence fund, etc. View Judgements
  184 Disclosure of interest by director View Judgements
  185 Loan to directors, etc. View Judgements
  186 Loan and investment by company View Judgements
  187 Investments of company to be held in its own name View Judgements
  188 Related party transactions View Judgements
  189 Register of contracts or arrangements in which directors are interested View Judgements
  190 Contract of employment with managing or whole-time directors View Judgements
  191 Payment to director for loss of office, etc., in connection with transfer of undertaking, property or shares View Judgements
  192 Restriction on non-cash transactions involving directors View Judgements
  193 Contract by One Person Company View Judgements
  194 Prohibition on forward dealings in securities of company by director or key managerial personnel View Judgements
  195 Prohibition on insider trading of securities View Judgements
  196 Appointment of managing director, whole-time director or manager View Judgements
  197 Overall maximum managerial remuneration and managerial remuneration in case of absence or inadequacy of profits View Judgements
  198 Calculation of profits View Judgements
  199 Recovery of remuneration in certain cases View Judgements
  200 Central Government or company to fix limit with regard to remuneration View Judgements
  201 Forms of, and procedure in relation to, certain applications View Judgements
  202 Compensation for loss of office of managing or whole-time director or manager View Judgements
  203 Appointment of key managerial personnel View Judgements
  204 Secretarial audit for bigger companies View Judgements
  205 Functions of company secretary View Judgements
  206 Power to call for information, inspect books and conduct inquiries View Judgements
  207 Conduct of inspection and inquiry View Judgements
  208 Report on inspection made View Judgements
  209 Search and seizure View Judgements
  210 Investigation into affairs of company View Judgements
  211 Establishment of Serious Fraud Investigation Office View Judgements
  212 Investigation into affairs of Company by Serious Fraud Investigation Office View Judgements
  213 Investigation into company's affairs in other cases View Judgements
  214 Security for payment of costs and expenses of investigation View Judgements
  215 Firm, body corporate or association not to be appointed as inspector View Judgements
  216 Investigation of ownership of company View Judgements
  217 Procedure, powers, etc., of inspectors View Judgements
  218 Protection of employees during investigation View Judgements
  219 Power of inspector to conduct investigation into affairs of related companies, etc View Judgements
  220 Seizure of documents by inspector View Judgements
  221 Freezing of assets of company on inquiry and investigation View Judgements
  222 Imposition of restrictions upon securities View Judgements
  223 Inspector's report View Judgements
  224 Actions to be taken in pursuance of inspector's report View Judgements
  225 Expenses of investigation View Judgements
  226 Voluntary winding up of company, etc., not to stop investigation proceedings View Judgements
  227 Legal advisers and bankers not to disclose certain information View Judgements
  228 Investigation, etc., of foreign companies View Judgements
  229 Penalty for furnishing false statement, mutilation, destruction of documents View Judgements
  230 Power to compromise or make arrangements with creditors and members View Judgements
  231 Power of Tribunal to enforce compromise or arrangement View Judgements
  232 Merger and amalgamation of companies View Judgements
  233 Merger or amalgamation of certain companies View Judgements
  234 Merger or amalgamation of company with foreign company View Judgements
  235 Power to acquire shares of shareholders dissenting from scheme or contract approved by majority View Judgements
  236 Purchase of minority shareholding View Judgements
  237 Power of Central Government to provide for amalgamation of companies in public interest View Judgements
  238 Registration of offer of schemes involving transfer of shares View Judgements
  239 Preservation of books and papers of amalgamated companies View Judgements
  240 Liability of officers in respect of offences committed prior to merger, amalgamation, etc View Judgements
  241 Application to Tribunal for relief in cases of oppression, etc View Judgements
  242 Powers of Tribunal View Judgements
  243 Consequence of termination or modification of certain agreements View Judgements
  244 Right to apply under section 241 View Judgements
  245 Class action View Judgements
  246 Application of certain provisions to proceedings under section 241 or section 245 View Judgements
  247 Valuation by registered valuers View Judgements
  248 Power of Registrar to remove name of company from register of companies View Judgements
  249 Restrictions on making application under section 248 in certain situations View Judgements
  250 Effect of company notified as dissolved View Judgements
  251 Fraudulent application for removal of name View Judgements
  252 Appeal to Tribunal View Judgements
  253 Determination of sickness View Judgements
  254 Application for revival and rehabilitation View Judgements
  255 Exclusion of certain time in computing period of limitation View Judgements
  256 Appointment of interim administrator View Judgements
  257 Committee of creditors View Judgements
  258 Order of Tribunal View Judgements
  259 Appointment of administrator View Judgements
  260 Powers and duties of company administrator View Judgements
  261 Scheme of revival and rehabilitation View Judgements
  262 Sanction of scheme View Judgements
  263 Scheme to be binding View Judgements
  264 Implementation of scheme View Judgements
  265 Winding up of company on report of company administrator View Judgements
  266 Power of Tribunal to assess damages against delinquent directors, etc. View Judgements
  267 Punishment for certain offences View Judgements
  268 Bar of jurisdiction View Judgements
  269 Rehabilitation and Insolvency View Judgements
  270 Modes of winding up View Judgements
  271 Circumstances in which company may be wound up by Tribunal View Judgements
  272 Petition for winding up View Judgements
  273 Powers of Tribunal View Judgements
  274 Directions for filing statement of affairs View Judgements
  275 Company Liquidators and their appointments View Judgements
  276 Removal and replacement of liquidator View Judgements
  277 Intimation to Company Liquidator, provisional liquidator and Registrar View Judgements
  278 Effect of winding up order View Judgements
  279 Stay of suits, etc., on winding up order View Judgements
  280 Jurisdiction of Tribunal View Judgements
  281 Submission of report by Company Liquidator View Judgements
  282 Directions of Tribunal on report of Company Liquidator View Judgements
  283 Custody of company's properties View Judgements
  284 Promoters, directors, etc., to cooperate with Company Liquidator View Judgements
  285 Settlement of list of contributories and application of assets View Judgements
  286 Obligations of directors and managers View Judgements
  287 Advisory committee View Judgements
  288 Submission of periodical reports to Tribunal View Judgements
  289 Power of Tribunal on application for stay of winding up View Judgements
  290 Powers and duties of Company Liquidator View Judgements
  291 Provision for professional assistance to Company Liquidator View Judgements
  292 Exercise and control of Company Liquidator's powers View Judgements
  293 Books to be kept by Company Liquidator View Judgements
  294 Audit of Company Liquidator's accounts View Judgements
  295 Payment of debts by contributory and extent of set-off View Judgements
  296 Power of Tribunal to make calls View Judgements
  297 Adjustment of rights of contributories View Judgements
  298 Power to order costs View Judgements
  299 Power to summon persons suspected of having property of company, etc. View Judgements
  300 Power to order examination of promoters, directors, etc. View Judgements
  301 Arrest of person trying to leave India or abscond View Judgements
  302 Dissolution of company by Tribunal View Judgements
  303 Appeals from orders made before commencement of Act View Judgements
  304 Circumstances in which company may be wound up voluntarily View Judgements
  305 Declaration of solvency in case of proposal to wind up voluntarily View Judgements
  306 Meeting of creditors View Judgements
  307 Publication of resolution to wind up voluntarily View Judgements
  308 Commencement of voluntary winding up View Judgements
  309 Effect of voluntary winding up View Judgements
  310 Appointment of Company Liquidator View Judgements
  311 Power to remove and fill vacancy of Company Liquidator View Judgements
  312 Notice of appointment of Company Liquidator to be given to Registrar View Judgements
  313 Cesser of Board's powers on appointment of Company Liquidator View Judgements
  314 Powers and duties of Company Liquidator in voluntary winding up View Judgements
  315 Appointment of committees View Judgements
  316 Company Liquidator to submit report on progress of winding up View Judgements
  317 Report of Company Liquidator to Tribunal for examination of persons View Judgements
  318 Final meeting and dissolution of company View Judgements
  319 Power of Company Liquidator to accept shares, etc., as consideration for sale of property of company View Judgements
  320 Distribution of property of company View Judgements
  321 Arrangement when binding on company and creditors View Judgements
  322 Power to apply to Tribunal to have questions determined, etc. View Judgements
  323 Costs of voluntary winding up View Judgements
  324 Debts of all descriptions to be admitted to proof View Judgements
  325 Application of insolvency rules in winding up of insolvent companies View Judgements
  326 Overriding preferential payments View Judgements
  327 Preferential payments View Judgements
  328 Fraudulent preference View Judgements
  329 Transfers not in good faith to be void View Judgements
  330 Certain transfers to be void View Judgements
  331 Liabilities and rights of certain persons fraudulently preferred View Judgements
  332 Effect of floating charge View Judgements
  333 Disclaimer of onerous property View Judgements
  334 Transfers, etc., after commencement of winding up to be void View Judgements
  335 Certain attachments, executions, etc., in winding up by Tribunal to be void View Judgements
  336 Offences by officers of companies in liquidation View Judgements
  337 Penalty for frauds by officers View Judgements
  338 Liability where proper accounts not kept View Judgements
  339 Liability for fraudulent conduct of business View Judgements
  340 Power of Tribunal to assess damages against delinquent directors, etc. View Judgements
  341 Liability under sections 339 and 340 to extend to partners or directors in firms or companies View Judgements
  342 Prosecution of delinquent officers and members of company View Judgements
  343 Company Liquidator to exercise certain powers subject to sanction View Judgements
  344 Statement that company is in liquidation View Judgements
  345 Books and papers of company to be evidence View Judgements
  346 Inspection of books and papers by creditors and contributories View Judgements
  347 Disposal of books and papers of company View Judgements
  348 Information as to pending liquidations View Judgements
  349 Official Liquidator to make payments into public account of India View Judgements
  350 Company Liquidator to deposit monies into scheduled bank View Judgements
  351 Liquidator not to deposit monies into private banking account View Judgements
  352 Company Liquidation Dividend and Undistributed Assets Account View Judgements
  353 Liquidator to make returns, etc View Judgements
  354 Meetings to ascertain wishes of creditors or contributories View Judgements
  355 Court, tribunal or person, etc., before whom affidavit may be sworn View Judgements
  356 Powers of Tribunal to declare dissolution of company void View Judgements
  357 Commencement of winding up by Tribunal View Judgements
  358 Exclusion of certain time in computing period of limitation View Judgements
  359 Appointment of Official Liquidator View Judgements
  360 Powers and functions of Official Liquidator View Judgements
  361 Summary procedure for liquidation View Judgements
  362 Sale of assets and recovery of debts due to company View Judgements
  363 Settlement of claims of creditors by Official Liquidator View Judgements
  364 Appeal by creditor View Judgements
  365 Order of dissolution of company View Judgements
  366 Companies capable of being registered View Judgements
  367 Certificate of registration of existing companies View Judgements
  368 Vesting of property on registration View Judgements
  369 Saving of existing liabilities View Judgements
  370 Continuation of pending legal proceedings View Judgements
  371 Effect of registration under this Part View Judgements
  372 Power of Court to stay or restrain proceedings View Judgements
  373 Suits stayed on winding up order View Judgements
  374 Obligations of companies registering under this Part View Judgements
  375 Winding up of unregistered companies View Judgements
  376 Power to wind up foreign companies, although dissolved View Judgements
  377 Provisions of Chapter cumulative View Judgements
  378 Saving and construction of enactments conferring power to wind up partnership firm, association or company, etc., in certain cases View Judgements
  379 Application of Act to foreign companies View Judgements
  380 Documents, etc., to be delivered to Registrar by foreign companies View Judgements
  381 Accounts of foreign company View Judgements
  382 Display of name, etc., of foreign company View Judgements
  383 Service on foreign company View Judgements
  384 Debentures, annual return, registration of charges, books of account and their inspection View Judgements
  385 Fee for registration of documents View Judgements
  386 Interpretation View Judgements
  387 Dating of prospectus and particulars to be contained therein View Judgements
  388 Provisions as to expert's consent and allotment View Judgements
  389 Registration of prospectus View Judgements
  390 Offer of Indian Depository Receipts View Judgements
  391 Application of sections 34 to 36 and Chapter XX View Judgements
  392 Punishment for contravention View Judgements
  393 Company's failure to comply with provisions of this Chapter not to affect validity of contracts, etc. View Judgements
  394 Annual reports on Government companies View Judgements
  395 Annual reports where one or more State Governments are members of companies View Judgements
  396 Registration offices View Judgements
  397 Admissibility of certain documents as evidence View Judgements
  398 Provisions relating to filing of applications, documents, inspection, etc., in electronic form View Judgements
  399 Inspection, production and evidence of documents kept by Registrar View Judgements
  400 Electronic form to be exclusive, alternative or in addition to physical form View Judgements
  401 Provision of value added services through electronic form View Judgements
  402 Application of provisions of Information Technology Act, 2000 View Judgements
  403 Fee for filing, etc. View Judgements
  404 Fees, etc., to be credited into public account View Judgements
  405 Power of Central Government to direct companies to furnish information or statistics View Judgements
  406 Power to modify Act in its application to Nidhis View Judgements
  407 Definitions View Judgements
  408 Constitution of National Company Law Tribunal View Judgements
  409 Qualification of President and Members of Tribunal View Judgements
  410 Constitution of Appellate Tribunal View Judgements
  411 Qualifications of chair-person and Members of Appellate Tribunal View Judgements
  412 Selection of Members of Tribunal and Appellate Tribunal View Judgements
  413 Term of office of President, chairperson and other Members View Judgements
  414 Salary, allowances and other terms and conditions of service of Members View Judgements
  415 Acting President and Chairperson of Tribunal or Appellate Tribunal View Judgements
  416 Resignation of Members View Judgements
  417 Removal of Members View Judgements
  418 Staff of Tribunal and Appellate Tribunal View Judgements
  419 Benches of Tribunal View Judgements
  420 Orders of Tribunal View Judgements
  421 Appeal from orders of Tribunal View Judgements
  422 Expeditious disposal by Tribunal and Appellate Tribunal View Judgements
  423 Appeal to Supreme Court View Judgements
  424 Procedure before Tribunal and Appellate Tribunal View Judgements
  425 Power to punish for contempt View Judgements
  426 Delegation of powers View Judgements
  427 President, Members, officers, etc., to be public servants View Judgements
  428 Protection of action taken in good faith View Judgements
  429 Power to seek assistance of Chief Metropolitan Magistrate, etc. View Judgements
  430 Civil court not to have jurisdiction View Judgements
  431 Vacancy in Tribunal or Appellate Tribunal not to invalidate acts or proceedings View Judgements
  432 Right to legal representation View Judgements
  433 Limitation View Judgements
  434 Transfer of certain pending proceedings View Judgements
  435 Establishment of Special Courts View Judgements
  436 Offences triable by Special Courts View Judgements
  437 Appeal and revision View Judgements
  438 Application of Code to proceedings before Special Court View Judgements
  439 Offences to be non-cognizable View Judgements
  440 Transitional provisions View Judgements
  441 Compounding of certain offences View Judgements
  442 Mediation and Conciliation Panel View Judgements
  443 Power of Central Government to appoint company prosecutors View Judgements
  444 Appeal against acquittal View Judgements
  445 Compensation for accusation without reasonable cause View Judgements
  446 Application of fines View Judgements
  447 Punishment for fraud View Judgements
  448 Punishment for false statement View Judgements
  449 Punishment for false evidence View Judgements
  450 Punishment where no specific penalty or punishment is provided View Judgements
  451 Punishment in case of repeated default View Judgements
  452 of Punishment for wrongful withholding property View Judgements
  453 Punishment for improper use of "Limited" or "Private Limited" View Judgements
  454 Adjudication of penalties View Judgements
  455 Dormant company View Judgements
  456 Protection of action taken in good faith View Judgements
  457 Non-disclosure of information in certain cases View Judgements
  458 Delegation by Central Government of its powers and functions View Judgements
  459 Powers of Central Government or Tribunal to accord approval, etc., subject to conditions and to prescribe fees on applications View Judgements
  460 Condonation of delay in certain cases View Judgements
  461 Annual report by Central Government View Judgements
  462 Power to exempt class or classes of companies from provisions of this Act View Judgements
  463 Power of court to grant relief in certain cases View Judgements
  464 Prohibition of association or partnership of persons exceeding certain number View Judgements
  465 -n/a- View Judgements
  466 Dissolution of Company Law Board and consequential provisions View Judgements
  467 Power of Central Government to amend Schedules View Judgements
  468 Powers of Central Government to make rules relating to winding up View Judgements
  469 Power of Central Government to make rules View Judgements
  470 Power to remove difficulties View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V
  SCHEDULE VI
  SCHEDULE VII



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