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Companies Act, 1956


TABLE D 

MEMORANDUM AND ARTICLES OF ASSOCIATION OF A COMPANY 

LIMITED BY GUARANTEE AND HAVING A SHARE CAPITAL 

Memorandum of Association 

1st. - The name of the company is "The Snowy Range Hotel Company Limited". 

2nd. - The registered office of the company will be situate in the State of West Bengal. 

3rd. - (a) The main objects to be pursued by the company on its incorporation are "the facilitating of traveling in the Snowy Range, by providing hotels and conveyances by sea and by land for the accommodation of travelers". 

(b) The objects incidental or ancillary to the attainment of the above main objects are "conducting coaching classes in catering, hotel management, etc., and the doing of such other things as are conducive to the attainment of the foregoing main objects". 

(c) The other objects for which the company is established are "running a Publishing House and the publishing of periodical magazines/newspapers catering to various interests pertaining to the objects aforesaid". 

4th. - The liability of the members is limited. 

5th. - Every member of the company undertakes to contribute to the assets of the company in the event of its being wound-up while he is a member, or within one year after he ceases to be a member for payment of the debts and liabilities of the company, contracted before he ceases to be a member, and the costs, charges and expenses of winding up the same and for the adjustment of the rights of the contributories among themselves, such amount as may be required, not exceeding fifty rupees. 

6th. - The share capital of the company shall consist of five hundred thousand rupees, divided into five thousand shares of one hundred rupees each. 

We, the several persons whose names and addresses are subscribed, are desirous of being formed into a company in pursuance of this memorandum of association, and we respectively agree to take the number of shares in the capital of the company set opposite our respective names. 

Names, addresses, descriptions and occupations of  subscribers  Number of shares taken by each subscriber

1. A.B. of .............................., Merchant  ...................................  200

2. C.D. of ..............................., Merchant ...................................  25

3. E.F. of ..............................., Merchant           ..................................  30

4. G.H. of ..............................., Merchant ..................................   40

5. I.J. of ..............................., Merchant  ..................................   15

6. K.L. of ..............................., Merchant ..................................   5

7. M.N. of ..............................., Merchant..................................   10

                                                               Total shares taken          325

Dated the .......... day of ...... 200...        Witness to the above signatures

                                                                           X.Y. of.........................                                                                                  

ARTICLES OF ASSOCIATION OF A COMPANY LIMITED BY GUARANTEE

AND HAVING A SHARE CAPITAL

1. The number of members with which the company proposes to be registered is 100, but the directors may from time to time register an increase of members. 

2. All the articles of Table A in Schedule I annexed to the Companies Act, 1956, shall be deemed to be incorporated with these articles and to apply to the company.

Names, addresses, descriptions and occupations of subscribers

1. A.B.         of ............................................................................,  Merchant.

2. C.D.        of .............................................................................,  Merchant.

3. E.F.         of .............................................................................,  Merchant.

4. G.H.        of .............................................................................,  Merchant.

5. I.J.           of .............................................................................,  Merchant

6. K.L.        of .............................................................................., Merchant.

7. M.N.       of .............................................................................., Merchant.

Dated the .......... day of ....... 20....         Witness to the above signatures

                               X.Y.of .............................................



Companies Act, 1956 Back




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