IN RE Vs. INGERSOLL-RAND INTERNATIONAL (INDIA) PRIVATE LIMITED AND ORS
LAWS(NCLT)-2016-11-2
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 07,2016

IN RE Appellant
VERSUS
INGERSOLL-RAND INTERNATIONAL (INDIA) PRIVATE LIMITED AND ORS Respondents

JUDGEMENT

- (1.)The Petition was originally filed before the Company Law Board, Southern Region, Chennai under Section 621A of the Companies Act, 1956 for the purpose of compounding for violation of provisions of section 177 of the Companies Act, 2013. 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 numbered as T.P. No. 231/2016.
(2.)The averments in the Company Petitions are briefed stated hereunder: -
• The Applicant Company "Ingersoll-Rand International (India) Limited" was incorporated on 15th March 2005 under the Companies Act, 1956 as a Public Limited Company.

• The Applicant Company was subsequently converted into a Private Limited Company with the approval of Members in the Extra-Ordinary General Meeting held on 27th April 2015 and the Registrar of Companies/Central Government has approved the same w.e.f. 5th June 2015 and its name was changed to "Ingersoll-Rand International (India) Private Limited" vide Registration No. CIN-U72200KA2005PTC035829. The Registered office of the company is situated at Plot No. 35, KIADB Industrial Area, Bidadi, Karnataka-562109."

(3.)The Authorized share capital of the Applicant Company is Rs. 2,00,00,000/- (Rupees Two Crores only) consisting of 20,00,000 (Twenty lakhs) Equity Shares of Rs. 10/- each and the Issued, Paid up Capital is Rs. 19,90,000/- (Rs. Nineteen Lakhs Ninety Thousand only) consisting of 1,99,000 (One lakh ninety nine thousand) of equity shares of Rs. 10/- each.
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