for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 39   [ View Judgements ]

Petition under section 186


The provisions of sub-rule (1) of rule 36 shall, as far as may be, apply to a petition made under section 186, and every such petition shall, inter alia, contain facts as to---



(i) the status of the petitioner, namely, whether he is a member or director of the company ;



(ii) particulars of shareholders which entitle the petitioner-member to vote at the meeting ;



(iii) facts making out a prima facie case that the calling, holding or conduct of the general meeting by the company has become impracticable ; and



(iv) the purpose of the meeting proposed and the business to be transacted thereat.

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