Section 2   [ View Judgements ]

Amendment of section 2


In section 2 of the Companies Act, 1956 (1 of 1956) (hereinafter referred to as the principal Act),--



(a) after clause (10), the following clause shall be inserted, namely:--



'(10A) "Company Law Board" means the Board of Company Law Administration constituted under section 10E;';



(b) after clause (49), the following clause shall be inserted, namely:--



'(49A) "Tribunal" means the Tribunal constituted under section 10a;';

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