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Companies (Amendment) Act, 2000

No. 53 of 2000 [13th December, 2000.]

Contents

 

Sections

Particulars

1

Short title and commencement

2

Amendment of section 2

3

Amendment of section 3

4

Amendment of section 4

5

Amendment of section 11

6

Amendment of section 16

7

Insertion of new section 17A

8

Amendment of section 22

9

Amendment of section 25

10

Amendment of section 39

11

Amendment of section 40

12

Amendment of section 43A

13

Amendment of section 44

14

Amendment of section 49

15

Amendment of section 54

16

Insertion of new section 55A

17

Amendment of section 56

18

Amendment of section 58A

19

Insertion of new sections 58AA and 58AAA.-After section 58A of the principal Act, the following sections shall be inserted, namely

20

Amendment of section 59

21

Amendment of section 60

22

Insertion of new section 60A and 60B

23

Amendment of section 63

24

Amendment of section 67

25

Amendment of section 68

26

Insertion of new section 68B

27

Amendment of section 69

28

Amendment of section 70

29

Amendment of section 72

30

Amendment of section 73

31

Amendment of section 75

32

Amendment of section 76

33

Amendment of section 77

34

Amendment of section 79

35

Amendment of section 80

36

Amendment of section 80A

37

Amendment of section 84

38

Substitution of new section for section 86

39

Omission of section 88

40

Amendment of section 89

41

Amendment of section 95

42

Amendment of section 97

43

Amendment of section 107

44

Amendment of section 108

45

Amendment of section 111

46

Amendment of section 113

47

Amendment of section 115

48

Insertion of new sections 117A, 117B and 117C

49

Amendment of section 118

50

Amendment of section 127

51

Amendment of section 133

52

Amendment of section 137

53

Amendment of section 142

54

Amendment of section 143

55

Amendment of section 144

56

Amendment of section 146

57

Amendment of section 147

58

Amendment of section 148

59

Amendment of section 149

60

Amendment of section 150

61

Amendment of section 151

62

Amendment of section 152

63

Amendment of section 153A

64

Amendment of section 153B

65

Amendment of section 154

66

Amendment of section 157

67

Amendment of section 158

68

Amendment of section 159

69

Amendment of section 160

70

Amendment of section 162

71

Amendment of section 163

72

Amendment of section 165

73

Amendment of section 168

74

Amendment of section 173

75

Amendment of section 176

76

Amendment of section 187B

77

Amendment of section 187C

78

Amendment of section 188

79

Amendment of section 192

80

Insertion of new section 192A

81

Amendment of section 193

82

Amendment of section 196

83

Amendment of section 197

84

Amendment of section 197A

85

Amendment of section 198

86

Amendment of section 199

87

Amendment of section 201

88

Amendment of section 202

89

Amendment of section 203

90

Amendment of section 204

91

Omission of section 204A

92

Amendment of section 205

93

Amendment of section 205A

94

Substitution of new section for section 207

95

Amendment of section 209

96

Amendment of section 209A

97

Amendment of section 210

98

Amendment of section 211

99

Amendment of section 212

100

Amendment of section 215

101

Amendment of section 217

102

Amendment of section 218

103

Amendment of section 219

104

Amendment of section 220

105

Amendment of section 221

106

Amendment of section 223

107

Amendment of section 224

108

Amendment of section 226

109

Amendment of section 227

110

Amendment of section 232

111

Amendment of section 233

112

Amendment of section 233A

113

Amendment of section 233B

114

Amendment of section 234

115

Amendment of section 234A

116

Amendment of section 239

117

Amendment of section 240

118

Amendment of section 240A

119

Amendment of section 241

120

Amendment of section 242

121

Amendment of section 243

122

Amendment of section 245

123

Amendment of section 247

124

Omission of sections 248 and 249

125

Amendment of section 250

126

Amendment of section 250A

127

Amendment of section 251

128

Amendment of section 252

129

Omission of section 261

130

Amendment of section 269

131

Amendment of section 272

132

Amendment of section 274

133

Amendment of section 275

134

Amendment of section 276

135

Amendment of section 277

136

Amendment of section 279

137

Amendment of section 283

138

Amendment of section 286

139

Amendment of section 292

140

Insertion of new section 292A

141

Amendment of section 294

142

Amendment of section 295

143

Omission of section 298

144

Amendment of section 299

145

Amendment of section 300

146

Amendment of section 301

147

Amendment of section 302

148

Amendment of section 303

149

Amendment of section 304

150

Amendment of section 305

151

Amendment of section 307

152

Amendment of section 308

153

Amendment of section 309

154

Amendment of section 314

155

Amendment of section 318

156

Amendment of section 320

157

Amendment of section 322

158

Amendment of section 323

159

Omission of sections 324, 324A, 325, 325A, 326 to 348

160

Amendment of section 349

161

Amendment of section 350

162

Omission of sections 351 to 354

163

Amendment of section 355

164

Omission of sections 356 to 369

165

Amendment of section 370A

166

Amendment of section 371

167

Amendment of section 374

168

Omission of section 375

169

Substitution of new section for section 376

170

Omission of sections 377 to 383

171

Amendment of section 383A

172

Amendment of section 387

173

Amendment of section 388E

174

Amendment of section 391

175

Amendment of section 393

176

Amendment of section 394

177

Amendment of section 395

178

Amendment of section 398

179

Amendment of section 402

180

Amendment of section 404

181

Amendment of section 405

182

Amendment of section 407

183

Amendment of section 409

184

Amendment of section 416

185

Amendment of section 420

186

Amendment of section 423

187

Amendment of section 427

188

Amendment of section 445

189

Amendment of section 454

190

Amendment of section 469

191

Amendment of section 481

192

Amendment of section 485

193

Amendment of section 488

194

Amendment of section 491

195

Amendment of section 493

196

Amendment of section 495

197

Amendment of section 496

198

Amendment of section 497

199

Amendment of section 500

200

Amendment of section 501

201

Amendment of section 508

202

Amendment of section 509

203

Amendment of section 513

204

Amendment of section 514

205

Amendment of section 516

206

Amendment of section 542

207

Amendment of section 543

208

Amendment of section 547

209

Amendment of section 550

210

Amendment of section 551

211

Amendment of section 559

212

Amendment of section 560

213

Amendment of section 568

214

Amendment of section 583

215

Amendment of section 598

216

Insertion of new section 605A

217

Amendment of section 606

218

Amendment of section 615

219

Omission of section 618

220

Amendment of section 619

221

Amendment of section 621

222

Amendment of section 621A

223

Amendment of section 627

224

Amendment of section 629A

225

Amendment of section 630

226

Amendment of section 631

227

Amendment of section 635AA

228

Amendment of section 635B

229

Amendment of section 637

230

Amendment of section 640B

231

Amendment of section 642

An Act further to amend the Companies Act, 1956.

BE it enacted by Parliament in the Fifty-first Year of the Republic of India as follows:-



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