for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 94   [ View Judgements ]

CONTRIBUTIONS, ETC., DUE TO CORPORATION TO HAVE PRIORITY OVER OTHER DEBTS


There shall be deemed to be included among the debts which, under section 49 of the Presidency towns Insolvency Act, 1909 (3 of 1909)-, or under section 61 of the Provincial Insolvency Act, 1920 (5 of 1920)-,234[or under any law relating to insolvency in force235[in the territories which, immediately before the 1st November, 1956, were comprised in a Part B State]],236[or undersection530 of the Companies Act, 1956 (1 of 1956)]-, are in the distribution of the property of the insolvent or in the distribution of the assets of a company being wound up, to be paid in priority to all other debts, the amount due in respect of any contribution or any other amount payable under this Act the

liability where for accrued before the date of the order of adjudication of the insolvent or the date of the winding up, as the case may be.

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