for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 4   [ View Judgements ]

Insertion of new Part IA after Part I


In the principal Act, after Part I, the following Part and section shall be inserted, namely:-



BOARD OF COMPANY LAW ADMINISTRATION



10E - Constitution of Board of Company Law Administration



(1) As soon as may be after the commencement of the Companies (Amendment) Act, 1963, the Central Government shall, by notification in the Official Gazette, constitute a Board to be called the Board of Company Law Administration to exercise and discharge such powers and functions conferred on the Central Government by or under this Act or any other law as may be delegated to it by that Government.



(2) The Company Law Board shall consist of such number of members, not exceeding five, as the Central Government deems fit, to be appointed by that Government by notification in the Official Gazette.



(3) One of the members shall be appointed by the Central Government to be the chairman of the Company law Board.



(4) No act done by the Company Law Board shall be called in question on the ground only of any defect in the constitution of, or the existence of any vacancy in, the Company Law Board.



(5) The Procedure of the Company Law Board shall be such as may be prescribed.



(6) In the exercise of its powers and discharge of its functions, the Company Law Board shall be subject to the control of the Central Government.'.

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