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Company Law Board Regulations, 1991


4. Power of the Chairman to specify matters which may be dealt with by a Bench-

1.     It shall be lawful for the Chairman to provide that matters falling under sections 235, 237, 247, 248, 250, 388B, 408 and 409and matters falling under Chapter VI of Part VI of the Act and under section 2A of the Monopolies Act shall be dealt with by a Bench consisting of not less than two members including the Chairman or the Vice-Chairman (which shall be known as the Principal Bench)

1A.  It shall also be lawful for the Chairman to provide that matters falling under section 235 and 237 of the Act and matters falling under Chapter VI of Part VI of the Act in so far as they relate to Southern Region shall be dealt with by a Bench consisting of not less than two Members (which shall be known as Additional Principal Bench).

2.     The Principal Bench shall be at New Delhi but the Principal Bench may sit at such places in India and at such time as may be most convenient in exercise of its powers and functions in India.

2A.  The Additional Principal Bench shall be at Chennai but it may sit at such places in the Southern Region as may be more convenient in exercise of its powers and functions.

3.     It shall be lawful for the Chairman to provide for matters falling under section 111, 111A and 269of the Act and under section 22A of the Securities Act shall be dealt with by a Bench consisting of not less than two members.

4.     All other matters including interlocutory and miscellaneous applications connected with the matters falling under sub-regulations (1), (1A) and (3)of this regulation may be heard and decided by a Bench consisting of a single member:

Provided that notwithstanding anything contained in regulation 7, it shall be lawful for the Chairman to transfer any matter pending before any Regional Bench or the Additional Principal Bench to the Principal Bench, for reasons to be recorded in writing.



Company Law Board Regulations, 1991 Back




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