IN RE Vs. MYSORE REALTY PRIVATE LIMITED AND ORS
LAWS(NCLT)-2016-11-5
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 07,2016

IN RE Appellant
VERSUS
MYSORE REALTY 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 the purpose of compounding for violation of provisions of section 220 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 numbered as T.P No. 185/2016.
(2.)The averments made in the company application are briefed hereunder:-
"The Applicant Company was incorporated under the Companies Act, 1956 on 01/02/1995 as a Private Limited Company in the name and style of Mysore Realty Private Limited vide Registration No. U45200KA1995PTC017072. The Registered office of the company is situated at 1031/1, Gitanjali Layout, HAL 3rd Stage, Bangalore-560075."

(3.)The Authorized share capital of the Applicant company is Rs. 3,66,14,940/- (Rs. Three Crores Sixty Six Lakhs Fourteen Thousand Nine Hundred and Forty only) divided into:
"a) 10,04,000 (Ten Lakh Four Thousand) Class A Equity Shares of Rs. 10/- (Rupees Ten only) each.

b) 20,000 (Twenty Thousand) Class B Equity Shares of Rs. 10/- (Rupees Ten only) each.

c) 24,06,544 (Twenty Four Lakh Six Thousand Five Hundred Forty Four) Series A Non-cumulative Compulsory Convertible Preference Shares of Rs. 10/- each and

d) 2,30,950 (Two Lakh Thirty Thousand Nine Hundred Fifty) Series B Non-cumulative Compulsory Convertible Preference Shares of Rs. 10/- each."

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