Section 43   [ View Judgements ]

Amendment of section 166


In section 166 of the principal Act,-



(a) for sub-section (1), the following sub-section shall be substituted, namely:-



"(1) Every company shall in each year hold in addition to any other meetings a general meeting as its annual general meeting and shall specify the meeting as such in the notices calling it; and not more than fifteen months shall elapse between the date of one annual general meeting of a company and that of the next:



Provided that a company may hold its first annual general meeting within a period of not more than eighteen months form the date of its incorporation; and if such general meeting is held within that period, it shall not be necessary for the company to hold any annual general meeting in the year of its incorporation or in the following year:



Provided further that the Registrar may, for any special reason, extend the time within which any annual general meeting (not being the first annual general meeting) shall be held , by a period not exceeding three months.";



(b) in sub-section (2),-



(i) the words; "and the notices calling the meting shall specify it as the annual general meeting" shall be omitted;



(ii) the following provisos shall be added at the end, namely:-



"Provided that the Central Government may exempt any class of companies from the provisions of this sub-section subject to such conditions as it may impose:



Provided further that--



(a) a public company or a private company which is a subsidiary of a public company, may by its articles fix the time for its annual general meetings and may also by a resolution passed in one annual general meeting fix the time for its subsequent annual general meeting; and



(b) a private company which is not a subsidiary of a public company, may in like manner and also by a resolution agreed to by all the members thereof, fix the times as well as the place for its annual general meeting.".

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