M/S. SRIYAM IMPEX PRIVATE LIMITED Vs. ESTER INDUSTRIES LIMITED
LAWS(UTN)-2013-8-17
HIGH COURT OF UTTARAKHAND
Decided on August 08,2013

M/S. Sriyam Impex Private Limited Appellant
VERSUS
Ester Industries Limited Respondents

JUDGEMENT

V.K. Bist, J. - (1.) HEARD Ms. Menka Tripathi and Ms. Sanika Mehra, Advocates for the applicant and perused the record. This application has been filed under Sections 391 to 394 of the Companies Act, 1956 in connection with the proposed Scheme of Amalgamation. It is proposed to merge M/s. Sriyam Impex Private Limited (hereinafter referred to as 'Transferor Company') into Ester Industries Limited (hereinafter referred to as 'Transferee Company'). The scheme of amalgamation is enclosed with the application as annexure A -4.
(2.) THE registered office of the applicant/Transferor Company is situated at Sohan Nagar, P.O. Charubeta, Khatima, district Udham Singh Nagar, Uttarakhand. The Transferor Company has 2 Equity Shareholders, 3 Unsecured Creditors and no Secured Creditor. Consent letters of both the Equity Shareholders and all the three Unsecured Creditors have already been obtained.
(3.) CONSIDERING the submission advanced by the learned counsel for the applicant, let a meeting of Equity Shareholders of the Transferor Company i.e. M/s. Sriyam Impex Private Limited be held on 30th September, 2013 at 04:00 p.m. at Sohan Nagar, P.O. Charubeta, Khatima, district Udham Singh Nagar, Uttarakhand under the Chairmanship of Mr. Mahesh Chandra Pant, Advocate with the alternative Chairman Mr. Devesh Upreti, Advocate, practicing in the High Court of Uttarakhand.;


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