Company Law Board (Bench) Rules, 1975


Section
Section Title
  Status : Active
  Title Chapter I - Preliminary View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  Title CHAPTER II - General View Judgements
  3 Board to specify the powers and functions of a Bench View Judgements
  4 Power of Board to specify matters which may be dealt with by one-member Bench View Judgements
  5 Bench to have seal of its own View Judgements
  6 Petitions, etc View Judgements
  7 Application and petition to be divided into paragraphs View Judgements
  8 General heading to be in Form No 1 View Judgements
  9 Applications and petitions to be verified View Judgements
  10 Affidavit how to be drawn up and sworn View Judgements
  11 Fees View Judgements
  Title CHAPTER III - Presentation of petitions, etc. View Judgements
  12 Application or petition how to be presented View Judgements
  13 Petitions to be serially numbered View Judgements
  14 Date of presentation to be noted View Judgements
  15 Registers of applications and petitions View Judgements
  16 Duty of Bench Officer on receipt of an application or petition View Judgements
  Title CHAPTER IV - Service of Notice View Judgements
  17 Petition to be served on the opposite party View Judgements
  18 Manner of service of notices, etc View Judgements
  19 Power of Bench Officer to act on affidavit as to service View Judgements
  20 Duty of the petitioner or his authorised representative to assist the Bench Officer View Judgements
  Title CHAPTER V - Matters connected with hearing before a Bench View Judgements
  21 Hearings before the Bench to be open to the public View Judgements
  22 Power of Board to reserve orders View Judgements
  23 Orders of Bench to be in writing View Judgements
  24 Procedure in the event of disagreement between the members of the Bench View Judgements
  25 Duty of Bench Officer to obtain a date of hearing View Judgements
  26 Power of party to make a representation View Judgements
  27 Duty of Bench Officer to issue notices to the parties as to the date of hearing View Judgements
  28 Rights of a party to appear before the Bench View Judgements
  29 Effect of memorandum of appearance View Judgements
  30 Power of Bench to adjourn any hearing View Judgements
  31 Procedure to be followed where any party does not appear View Judgements
  32 Power of Bench to award costs View Judgements
  33 Enforcement of costs awarded by a Bench View Judgements
  34 Power of Bench to grant certified copies View Judgements
  35 Inspection of records, etc View Judgements
  Title CHAPTER VI - Special provisions relating to certain matters View Judgements
  36 Petitions under section 17 View Judgements
  36A Application under section 58A [1] View Judgements
  37 Petition under section 79 View Judgements
  37A [Application under section 113 [1] View Judgements
  38 Petition under section 141 View Judgements
  39 Petition under section 186 View Judgements
  39A Reference under clause (c) of sub-section (4) of section 22A of the Securities Contracts Act [1] View Judgements
  Title CHAPTER VII - Miscellaneous View Judgements
  40 Enlargement of time View Judgements
  41 Saving of inherent power of the Bench View Judgements
  42 Amendments of orders View Judgements
  43 General power to amend View Judgements
  44 Bench to be deemed to be a court for certain purposes View Judgements
  45 Review View Judgements



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