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Companies Act, 2013


354. Meetings to ascertain wishes of creditors or contributories.

1.     In all matters relating to the winding up of a company, the Tribunal mayŚ

a.     have regard to the wishes of creditors or contributories of the company, as proved to it by any sufficient evidence;

b.    if it thinks fit for the purpose of ascertaining those wishes, direct meetings of the creditors or contributories to be called, held and conducted in such manner as the Tribunal may direct; and

c.     appoint a person to act as chairman of any such meeting and to report the result thereof to the Tribunal.

2.     While ascertaining the wishes of creditors under sub-section (1), regard shall be had to the value of each debt of the creditor.

3.     While ascertaining the wishes of contributories under sub-section (1), regard shall be had to the number of votes which may be cast by each contributory.



Companies Act, 2013 Back




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