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Report No. 143

Annexure 'K'

D.O. NO. 15/2/90-CLB

Government of India,
Ministry of Industry,
Department of Company Affairs,
New Delhi, 23rd Oct., 1990

S.P. Upasani,
Chairman,
Company Law Board,
Dear Chairman,
Law Commission,

Please refer to your d.o. letter No. 3/90/Oh-LC dated 25th May, 1990 regarding non-payment of company deposits by Himachal Pradesh Agro-Industries Corporation Ltd. The case was fixed for hearing on 15th October, 1990 before Shri A.M. Chakraborty, Member, Company Law Board. However, on that day representative of the company failed to appear.

In order to give a final opportunity of hearing, next date of hearing has been fixed on 8th November, 1990. Notice has also been sent to the Directors of the company pointing out lapse on the part of the company. If the company fails to attend the hearing, an ex parte order will have to be passed directing payment of overdue deposits. I shall let you know further developments in this case after 8th Nov., 1990.

With personal regards,

Yours sincerely
(Sd./-)
(S.P. Upasani)

Justice M.P. Thakkar,
Chairman,
Law Commission,
Shastri Bhavan,
New Delhi.



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