PREM ANAND Vs. PRISHA CORPORATE SERVICES PRIVATE LIMITED AND ORS
LAWS(NCLT)-2016-11-23
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 22,2016

PREM ANAND Appellant
VERSUS
PRISHA CORPORATE SERVICES PRIVATE LIMITED AND ORS Respondents

JUDGEMENT

- (1.)This Company Application was originally filed before the Company Law Board, Southern Region, Chennai. 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 it was taken on file and numbered as T.P No. 114/2016.
(2.)This Application is filed by the Applicant under section 186 of the Companies Act, 1956. The averments in the Application are briefly stated hereunder:-
"The Company was incorporated under the Companies Act, 1956 on 23rd March 2010 as a Private Limited Company in the name and style of Prisha Corporate Services Private Limited vide ON No. U74900KA2010PTC052941. The Registered office of the company is situated at # 101, First Floor, Soundarya Paramount, Plot No. 83 & 87. 5th Cross, Malleswaram, Banagalore-560003."

(3.)The Authorized and paid up capital of the Company at the time of incorporation was Rs. 1,00,000/- consisting of 10,000 equity shares of Rs. 10/- each.
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