Section 4   [ View Judgements ]

Power of Board to specify matters which may be dealt with by one-member Bench


It shall be lawful for the Board to provide that petitions under the [1][Section 2A of the Monopolies Act] [2] [every reference under clause (c) of sub-section (4) of section 22A of the Securities Contracts Act , and petitions under sections 17, 18 and 19 of the Act] shall be dealt with by a Bench consisting of not less than two members ; and petitions in relation to all other matters, including issuing of directions and interlocutory matters, shall be dealt with by a Bench consisting of a single member.



FOOTNOTES:

1. Substituted by Company Law Board (Bench) Amendment Rules, 1984

2. Inserted by Company Law Board (Bench) Amendment Rules, 1986

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