Company Law Board Regulations, 1991


Section
Section Title
  INTRODUCTION
  1 . Short title, commencement and interpretation
  2 . Definitions
  3 . Composition of Benches of the Board
  4 . Power of the Chairman to specify matters which may be dealt with by a Bench
  5 . Vacancy in the office of the Chairman
  6 . Inability of the Chairman to function
  7 . Jurisdiction of the Bench
  8 . Language of the Bench
  9 . Sitting hours of the Bench
  10 . Bench to have seal of its own
  11 . Petitions, etc. to be in writing
  12 . Application, reference or petition to be divided into paragraphs
  13 . General heading to be in Form No. 1 in Annexure II
  14 . Procedure for filing petition
  15 . Presentation and scrutiny of petition
  16 . Contents of petition
  17 . Contents of interlocutory application
  18 . Documents to accompany the petition
  19 . Rights of a party to appear before the Bench
  20 . Plural remedies
  21 . Service of notice and process issued by the Bench
  22 . Filling of reply and other documents by the respondents
  23 . Filling of counter-reply by the petitioner
  24 . Power of the Bench to call for further information/evidence
  25 . Hearing of petition
  26 . Procedure to be followed where any party does not appear
  27 . Review
  28 . Substitution of legal representative
  29 . Order of the Bench
  30 . Inspection of records and supply of certified copies
  31 . Powers and functions of the Secretary
  32 . Powers and duties of the Bench Officer
  33 . Registers of petitions and applications
  34 . Fees
  35 . Reference to Company Law Board
  36 . Petition under section 17
  37 . Application for deposit
  38 . Petition under section 397 or 398
  39 . Petition under section 407
  40 . Reference under section 621A
  41 . Petition under section 2A of the Monopolies Act
  42 . Reference under section 22A of the Securities Act
  43 . Enlargement of time
  44 . Saving of inherent power of the Bench
  45 . Amendment of order
  46 . General power to amend
  47 . Bench to be deemed to be a Court for certain purposes
  48 . Power to dispense with the requirement of the regulations
  49 . Preparation of paper book
  50 . Dress for the member, for the authorised representatives and for the parties in person



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