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

Report No. 156

4. Constructive liability of Companies.-

It is felt that the company and the Board of Directors or the persons responsible for the conduct of affairs of the company should be constructively made liable for offences committed in furtherance of the affairs of the company by an employee thereof. Do you think that the onus should be placed on a Director to establish that he was not associated with the nature of offence complained of and was therefore not liable for such offence? Such provision can be inserted in new sections 94A, 94B.



The Indian Penal Code Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys