IN RE Vs. NARAYANA HRUDAYALAYA PRIVATE LIMITED AND ORS
LAWS(NCLT)-2016-9-4
NATIONAL COMPANY LAW TRIBUNAL
Decided on September 06,2016

IN RE Appellant
VERSUS
NARAYANA HRUDAYALAYA PRIVATE LIMITED AND ORS Respondents

JUDGEMENT

- (1.)The Petition is filed on behalf of Petitioners under Sec. 621A of Companies Act 1956, read with Sec. 179 (3) and Sec. 185 of Companies Act 2013. Originally the Compounding petition was filed before Company Law Board, Southern Region, Chennai. The Petition was numbered as C.A. 60/621A/CB/2016. 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. This petition is filed by the Petitioners with a prayer to record compounding of the offence. Contents of the Company Petition are briefly stated hereunder:
(2.)The 1st applicant is a company which was originally incorporated as Private Company under the Companies Act, 1956 vide Certificate of Incorporation No. U85110KA2000PTC027497, the Registered Office of the company is situated at No. 258/A, Bommasandra Industrial Area, Anekal Taluk, Bangalore-560099.
(3.)The Authorised Share Capital of the applicant company as per the latest Audited Balance Sheet is Rs. 3,000,000,000/- divided into 30,00,00,000 Equity Shares of Rs. 10/- each and issued, subscribed and paid up capital is Rs. 2,000,000,000/- divided into 20,00,00,000 Equity Shares Rs. 10/- each as on date. The main object of the company is for providing, giving and dispensing medical treatment, medical facilities, para-medical facilities, health care facilities etc., Details of the main object of the Company are stated in the petition.
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