FOCUS MANAGEMENT CONSULTANTS PVT LTD Vs. SECOND FOUNDATION INDIA PVT LIMITED
LAWS(DLH)-2007-5-139
HIGH COURT OF DELHI
Decided on May 14,2007

FOCUS MANAGEMENT CONSULTANTS PVT.LTD. Appellant
VERSUS
SECOND FOUNDATION INDIA PVT.LIMITED Respondents

JUDGEMENT

ANIL KUMAR, J. - (1.) This order shall dispose of petitioner"s petition under Section 433(e) read with Section 434 and 439 of the Companies Act, 1956 for winding up of the respondent company and for appointment of Official Liquidator as the provisional liquidator in respect of the affairs and assets of the respondent company and for restraining the respondent company from disposing of transferring, selling, alienating or parting with its assets in any manner whatsoever.
(2.) The petitioner contended that company was established for the purpose of developing and sourcing manpower by recruiting, educating and employing, bringing up and giving intensive training to professionals in various disciples of manufacturing and service related to information technology, marketing, accounting and other services and to act as consultant for recruitment services and to provide recruitment solutions and various other services.
(3.) According to the petitioner, respondent company was incorporated at Delhi and is having its registered office at Bombay House 4/47, Safdarjung Enclave, New Delhi. According to the petitioner, respondent company is indebted to the petitioner company for a sum of Rs.3,66,416/- together with interest at the rate of 16% per annum from 31st March, 2005 till the date of filing of the petition.;


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