Section 41   [ View Judgements ]

Amendment of section 163


In section 163 of the principal Act,-



(a) in sub-section (1), the following proviso shall be added at the end, namely:-



"Provided that such registers, indexes, returns and copies of certificates and documents or any or more of them may, instead of being kept at the registered office of the company, be kept at any other place within the city, town or village in which the registered office is situate, if--



(i) such other place has been approved for this purpose by a special resolution passed by the company in general meeting,



(ii) the purport of the proposed special resolution has been advertised in advance for three consecutive days in at least two newspapers circulating in the neighbourhood of the registered office of the company, and



(iii) the Registrar has been given in advance a copy of the proposed special resolution.";



(b) after sub-section (1), the following sub-section shall be inserted, namely:-



"(1A) Notwithstanding anything contained in sub-section (1), the Central Government may make rules for the preservation and for the disposal, whether by destruction or otherwise, of the registers, indexes, returns and copies of certificates and other documents referred to in sub-section(1).".

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