Section 199   [ View Judgements ]

Substitution of new section for section 618


For section 618 of the principal Act, the following section shall be substituted, namely-



"618.Government companies not to have managing agents.- No Government company, whether formed before after the 1st day of April, shall after the commencement of the Companies (Amendment) Act, 1960, appoint or employ, of after the expiry of six months from such commencement , continue the appointment or employment of, any managing agent;



Provided that where a company has become a Government company after the 1st day of April , 1956 , nothing in this section shall prevent that company from continuing after the commencement of the Companies (Amendment) Act, 1960 , the appointment or employment of a managing agent appointed or employed before such commencement."

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon