DABUR FOODS LIMITED Vs. STATE
LAWS(DLH)-2007-9-361
HIGH COURT OF DELHI
Decided on September 18,2007

Dabur Foods Limited Appellant
VERSUS
STATE Respondents

JUDGEMENT

REKHA SHARMA, J. - (1.) THIS is an application under Sections 391 and 394 of the Companies Act, 1956, for approving the scheme of amalgamation of Dabur Foods Ltd., transferor -company with Dabur India Ltd., transferee -company.
(2.) THE registered offices of the transferor and transferee -companies are situated at Delhi within the jurisdiction of this Court. The applicant -companies have enumerated the salient features of the scheme of amalgamation and have also produced a copy of the proposed scheme. According to the applicant the amalgamation will unlock operational efficiencies and derive synergies in the combined businesses. The amalgamation will provide better strategic insight into the operations of the combined company and will facilitate focus on the growth. The amalgamation is poised for meeting future growth and expansion opportunities with enhanced scale, profitability and global reach.
(3.) THE applicants have contended that no proceedings under Sections 235 to 251 of the Companies Act, 1956, are pending against the transferor and the transferee -companies.;


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