IN RE Vs. BAYIR EXTRACTS PRIVATE LIMITED AND ORS
LAWS(NCLT)-2016-11-11
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 11,2016

IN RE Appellant
VERSUS
BAYIR EXTRACTS PRIVATE LIMITED AND ORS Respondents

JUDGEMENT

- (1.)This Company Application was originally filed before the Company Law Board, Southern Region, Chennai. Consequent upon the establishment of National Company Law Tribunal Bench at Bengaluru, the said case was transferred to this Tribunal on abolition of Company Law Board, Southern Region, Chennai Bench and it was taken on file and numbered as T.P No. 175/2016.
(2.)The averments in the Company Application filed under section 621A of the Companies Act, 1956 are briefly stated hereunder:-
(3.)The Company was incorporated under the Companies Act, 1956 on 2nd February 1994 as a Private Limited Company in the name and style of "Bayir Extracts Private Limited" vide CIN No. U24111KA1994PTC015193. The Registered office of the company is situated at # 4112, Utkarsha, K.R Road, Banashankari, 2nd Stage, Bangalore-560070.
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