VIKRAM AHUJA Vs. GREENSTONE INVESTMENTS PVT LTD AND ORS
LAWS(NCLT)-2016-11-22
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 22,2016

Vikram Ahuja Appellant
VERSUS
GREENSTONE INVESTMENTS PVT LTD AND ORS Respondents




JUDGEMENT

- (1.)The applicant/petitioner filed this CA for interlocutory reliefs inter alia seeking an order declaring that R4 & R5 are disqualified to function as directors of R1 Company in terms of Section 164(2)(a) r/w Section 167(1)(a) of the Companies Act 2013 (herein after referred as the Act).
(2.)The applicant submits that the Hon'ble High Court of Bombay, on 28-1-2016, passed an order with the consent of the parties giving liberty to the applicant to raise all the issues afresh while setting aside the order dt. 19-1-2016 passed by the erstwhile CLB in C.A. 201/2015, hence the applicant filed this CA.
(3.)The applicant submits that he filed this CP u/s. 397-398 of the Companies Act 1956 against his sister and others impugning the conduct of them as prejudicial to the interest of him as a shareholder of the Company.
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