Section 14   [ View Judgements ]

Amendment of section 637


For sub-section (1) and (2) of section 637 of the principal Act, the following sub-sections shall be substituted, namely:-



"(1) The Central Government may, by notification in the Official Gazette and subject to such conditions restrictions and limitations as may be specified therein, delegate-



(a) any of its powers or functions under this Act (other than the power to appoint a person as public trustee under section 153A and the power to make rules) to the Company Law Board;



(b) any of its powers or functions under this Act, other than those specified in sub-section (2), to such other authority or such officer as may be specified in the notification.



(2) The powers and functions which cannot be delegated under clause (b) of sub-section (1) are those conferred by or mentioned in the following provisions of this Act, namely, sections 10, 81, 89(4), 211(3) and (4), 212, 213, 235, 237, 239, 241, 242, 243, 244, 245, 247, 248, 249, 250, 259, 268, 269, 274(2), 295, 300, 310, 311, 324, 326, 328, 329, 332, 343, 345, 346, 347 (2), 349, 352, 369, 372, 396, 399, (4) and (5), 401, 408, 409, 410, 411 (b), 609, 613, 620, 638, 641 and 642.



(2A) The provisions of this Act shall apply in relation to the Company Law Board as they apply in relation to the Central Government in respect of any matter in relation to which the powers and functions of the Central Government have been delegated to the Company Law Board."

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