Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Companies Act, 1956

Sec 59    -     Penalty and interpretation.

(1) If any prospectus is issued in contravention of section 57 or 58, the company, and every person, who is knowingly a party to the issue thereof, shall be punishable with fine which may extend to fifty thousand rupees.

(2) In sections 57 and 58, the expression " expert " includes an engineer, a valuer, an accountant and any other person whose profession gives authority to a statement made by him.

Companies Act, 1956 Back

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