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In Re: Royal Twinkle Star Club Ltd.


Company & Directors' Information:- STAR INDIA PRIVATE LIMITED [Active] CIN = U72300MH1994PTC076485

Company & Directors' Information:- ROYAL INDIA CORPORATION LIMITED [Active] CIN = L45400MH1984PLC032274

Company & Directors' Information:- ROYAL TWINKLE STAR CLUB PRIVATE LIMITED [Active] CIN = U55101MH2008PTC181944

Company & Directors' Information:- R C CLUB PRIVATE LIMITED [Active] CIN = U45201DL2001PTC111352

Company & Directors' Information:- STAR COMPANY LIMITED [Strike Off] CIN = U67120WB1927PLC005620

Company & Directors' Information:- CLUB 9 INDIA PRIVATE LIMITED [Strike Off] CIN = U15142TZ1987PTC002056

Company & Directors' Information:- STAR T V PRIVATE LIMITED [Strike Off] CIN = U51395UP1985PTC007023

Company & Directors' Information:- STAR OF INDIA LIMITED. [Strike Off] CIN = U99999CH1946PLC001119

Company & Directors' Information:- A. S. STAR PRIVATE LIMITED [Active] CIN = U74999RJ2016PTC056637

Company & Directors' Information:- STAR O & M PRIVATE LIMITED [Active] CIN = U74999DL2015PTC281303

Company & Directors' Information:- K. D. STAR PRIVATE LIMITED [Active] CIN = U45201GJ2011PTC067973

Company & Directors' Information:- N C B CLUB PRIVATE LIMITED [Strike Off] CIN = U65920MH1980PTC023447

Company & Directors' Information:- STAR LTD. [Dissolved] CIN = U99999MH1921PTC000957

Company & Directors' Information:- ROYAL CLUB LIMITED [Not available for efiling] CIN = U92411RJ1969NPL001265

    Application No. 576/(MAH)/2017

    Decided On, 03 November 2017

    At, NATIONAL COMPANY LAW TRIBUNAL (MUMBAI BENCH)

    By, THE HONORABLE JUSTICE: B.S.V. PRAKASH KUMAR
    By, MEMBER AND THE HONORABLE JUSTICE: V. NALLASENAPATHY
    By, MEMBER

   



Judgment Text


Application No.576/73(4VNCLT/MB/MAH/2017

On the Application moved u/s.73 of the Companies Act, 2013 since it has been

informed that insolvency resolution process has been initiated by declaring

moratorium against this company in CP 895 of 2017, this Application is hereby

dismissed giving an opportunity to the Applicant to make his claim before the

Interim Resolution Professional appointed in CP 895 of 2017 as already mentioned.

Accordingly, this Appl

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ication is hereby dismissed with a liberty aforementioned.
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