Companies Act, 1956


Section
Section Title
  Preamble

Part I           Preliminary
  1 Short title, commencement and extent. View Judgements
  2 Definitions. View Judgements
  2A Interpretation of certain words and expressions. View Judgements
  3 Definitions of "company", "existing company", "private company" and "public company". View Judgements
  4 Meaning of "holding company" and "subsidiary". View Judgements
  4A Public Financial Institutions. View Judgements
  5 Meaning of "officer who is in default". View Judgements
  6 Meaning of "relative". View Judgements
  7 Interpretation of "person in accordance with whose directions or instructions directors are accustomed to act". View Judgements
  8 Power of Central Government to declare an establishment not to be a branch office. View Judgements
  9 Act to override memorandum, articles, etc. View Judgements
  10 Jurisdiction of Courts. View Judgements
  10A Omitted. View Judgements
  10B Omitted. View Judgements
  10C Omitted. View Judgements
  10D Omitted. View Judgements

Part I-A           Board of Company Law administration.
  10E Constitution of Board of Company Law Administration. View Judgements
  10F Appeals against the orders of the Company Law Board. View Judgements
  10FA Dissolution of Company Law Board. View Judgements
  10FB Constitution of National Company Law Tribunal View Judgements
  10FC Composition of Tribunal View Judgements
  10FD Qualifications for appointment of President and Members. View Judgements
  10FE Term of office of President and Members. View Judgements
  10FF Financial and administrative powers of Member Administration. View Judgements
  10FG