IN RE Vs. HALLITE SEALING SOLUTIONS INDIA PRIVATE LIMITED
LAWS(NCLT)-2016-8-20
NATIONAL COMPANY LAW TRIBUNAL
Decided on August 23,2016

IN RE Appellant
VERSUS
HALLITE SEALING SOLUTIONS INDIA PRIVATE LIMITED Respondents

JUDGEMENT

- (1.)This Application is filed on behalf of the Petitioner Company with a prayer to permit the Petitioner Company to withdraw the company petition. The main petition CA 130/2016 corresponding to TP 103/2016 filed under section 2 (41) of the Companies Act, 2013 to permit the Petitioner Company to continue its financial year as 1st September to 31st August which is in-line with the group financial year globally.
(2.)The Petitioner Company filed application before Company Law Board with a request to approve the financial year from 1st September to 31st August. The said petition was transferred to this Tribunal. It is further stated that the Petitioner Company filed Form GNL-1 with Registrar of Companies, Karnataka, Bengaluru vide SRN C80322910 dt: 1/3/2016. Though the form filed was correct, it came back for resubmission twice with the following remarks:
(3.)1St resubmission: to continue the financial year from September to August, ROC has no power under section 2 (41). 2nd resubmission: intimation to be filed with the Registrar in GNL-2.
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