Section 640A   [ View Judgements ]

Exclusion of time required in obtaining copies of order of Court or the Company Law Board.


640A. Exclusion of time required in obtaining copies of order of Court or Tribunal.
1[Computation of time for filing orders of 2[Court or the Tribunal]

1 Inserted by Act No. 65 of 1960.

2. Subs for "Court or the Company Law Board ", the words by the Companies (Second Amendment) Act, 2002, w.e.f. 13th January, 2003.

1
[640A. Exclusion of time required in obtaining copies of order of Court or Tribunal.

    Except as expressly provided in this behalf elsewhere in this Act, where by any provision of this Act, any order of the Court or Tribunal is required to be filed with the Registrar, or a company or any other person within a period specified therein, then, in computing that period, the time taken in drawing up the order and in obtaining a copy thereof shall be excluded.]

    1. Subs by the Companies (Second Amendment) Act, 2002, w.e.f. 13th January, 2003.

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