IN RE Vs. GARDNER AEROSPACE PRANITA PRIVATE LIMITED AND ORS
LAWS(NCLT)-2016-10-16
NATIONAL COMPANY LAW TRIBUNAL
Decided on October 07,2016

IN RE Appellant
VERSUS
GARDNER AEROSPACE PRANITA 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 purpose of compounding for violation of provisions of section 166 of the Companies Act, 1956. 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 renumbered as T.P. No. 256/16/621A/2016.
(2.)The averments in the petitions are briefed hereunder:-
The Petitioner Company was incorporated under the Companies Act, 1956 on 22/06/1998 as a Private Limited Company in the name and style of M/s. GARDNER AEROSPACE PRANITA PRIVATE LIMITED vide Registration No. CIN-UN34300KA1998PTC023872. The Registered office of the company is situated at # 261/70, Gollarahatti, Near Sun Valley Country Club, Magadi Main Road, Vishwaneeddam Post, Bangalore-560091.

(3.)The present Authorized share capital of the Petitioner company is Rs. 6,25,00,000/- (Rupees Six Crores Twenty five lakhs only) consisting of 1,50,000 (One lakh fifty thousand) Equity Shares of Rs. 100/- each and 4,75,000 (Four Lakh Seventy Five Thousand only) Preference Shares of Rs. 100/- each. The Subscribed Capital is Rs. 5,00,35,100/- (Rupees Five Crores Thirty Five Thousand and One Hundred only) divided into 1,28,240 (One Lakh Twenty Eight Thousand Two Hundred forty Only) Equity Shares of Rs. 100/- each and 3,72,111 (Three Lakh Seventy Two Thousand One Hundred and eleven only) Preference Shares of Rs. 100/- each.
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