Section 212   [ View Judgements ]

Amendment of section 643


In section 643 of the principal Act,-



(a) in sub-section (1),-



(i) in clause (a), for the words, brackets and figures "sub-section (1) of section 549 and sub-section (3) of section 550", the words, brackets and figures "sub-section (3) of section 550, section 552 and sub-section (3) of section 555" shall be substituted;



(ii) in clause (b), in sub-clause (iv), the words 'and the sub-division of the shares of a company' shall be omitted;



(b) after sub-section (3), the following sub-section shall be inserted, namely:-



"(4) All rules made by the Central government under sub-section (1) of section 549 and in force immediately before the commencement of the Companies (Amendment) Act, 1960 shall continue in force and be deemed to have been made by the Supreme Court unless and until they are superseded by rules made by the Supreme Court after such commencement.".

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