AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
 
 Create Blogs in 3 Steps
Create an Account
Select the Category
Publish your Blog
Register
 
  Categories
 
  Blog Post Holder
   Year 2014 [1]
      - April [0]
      - March [0]
      - February [0]
      - January [1]
   Year 2013 [2]
 
  Top Viewed Blogs
  Procedure for r [10029]
  Live-in Relatio [7560]
  An Introduction [6949]
  Stages in a che [5436]
  Indian Judiciar [3718]
more >>   
 
  Top Contributors
  Law Student [18]
  Mento Issac [11]
  Sandip Bhosale [4]
  Aditya Dubey [2]
  Roxy Jones [1]
Procedure for removal of director of a private limited company

The procedure to be followed is as follows:

  1. A Company by ordinary resolution in an Annual general meeting or an extra ordinary General meeting can remove a director.
  2. Special Notice about the resolution to remove a director shall be issued to the members.
  3. A copy of the said notice to be send to the director to be removed also.
  4. The director shall be given an opportunity of being heard in the meeting.
  5. If the director gives any written representation to the notice, then the said representation shall be given to all members.
  6. If the representation could not be given to all members, then the Director can request the said representation to be read out in the meeting.
  7. The members can pass an ordinary resolution, by simple majority and remove the director.
  8. The Company shall within 30 days from the removal of a director file Form No.32 and a copy of the resolution with the Registrar
Rating:   by 33 users
Rate It: Rating Saved!
Published by Mento Issac on June 16, 2011



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys