TIRUMALA INFRABUILD (P ) LTD Vs. IDIO CONSTRUCTION & INDUSTRIES LTD
LAWS(NCLT)-2016-8-17
NATIONAL COMPANY LAW TRIBUNAL
Decided on August 16,2016

TIRUMALA INFRABUILD (P ) LTD Appellant
VERSUS
IDIO CONSTRUCTION And INDUSTRIES LTD Respondents

JUDGEMENT

- (1.)In this application we are considering the Company Application being C.A. No. 190/2016 filed by the respondent Nos. 1, 2 and 5 filed by Tirumala Infrabuild Pvt. Ltd. & others. The applicants filed this application, being C.A. No. 190/2016, with a prayer that the Extraordinary General Meeting and Board Resolutions passed in the purported meeting said to have been held on 21-9-2015 be declared as null and void. Further the applicants prayed that name of Mr. Manoj Kumar Chaudhury as a Managing Director, Mr. Niranjan Kumar Maury a, Director and Mr. Rajesh Kumar Ranjan, Director be deleted from the list of the MCA Portal and direction be issued to the Registrar of Companies for deleting their names.
(2.)The applicants have also prayed that the purported resolutions passed at the Board Meeting which was held in contravention of the then Company Law Board's order dated 11-7-2013 be declared as null and void.
(3.)M/S. Idio Constructions & Industries (India) Ltd. is a public limited company incorporated on 10th February, 1992 having its registered office at Ramswarup Prasad Singh, C/o. Late Ambika Prasad Singh, Near Brahmaasthan Mandir, Dariyapur, Gola Road, Patna Bihar, 800004.
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