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

Industrial Finance Corporation Act, 1948


30E. Application of Act 1 of 1956.

  1. Where the management of an industrial concern, being a company as defined in the 1*[Companies Act, 1956 (1 of 1956)], is taken over by the Corporation, then, notwithstanding anything contained in the said Act or in the memorandum or articles of association of such concern,-

  1. it shall not be lawful for the shareholders of such concern or any other person to nominate or appoint any person to be a Director of the concern;

  2. no resolution passed at any meeting of the shareholders of such concern shall be given effect to unless approved by the Corporation;

  3. no proceeding for the winding up of such concern or for the appointment of a receiver in respect thereof shall lie in any Court, except with the consent of the Corporation.

  1. Subject to the provisions contained in sub-section (1) and to the other provisions contained in this Act and subject to such other exceptions, restrictions and limitations, if any, as the Central
    Government may, by notification in the Official Gazette, specify in this behalf, the 1*[Companies Act, 1956 (1 of 1956)], shall continue to apply to such concern in the same manner as it applied thereto before the issue of the notified ORDER under section 30A.]



Industrial Finance Corporation Act, 1948 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