NIKLESH T NIHALANI Vs. ROHIT DYEING & PRINTING MILLS PVT LTD AND ORS
LAWS(NCLT)-2016-11-16
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 17,2016

NIKLESH T NIHALANI Appellant
VERSUS
ROHIT DYEING And PRINTING MILLS PVT LTD AND ORS Respondents


Referred Judgements :-

ANIL KUMAR SINGH VS. SHIVNATH MISHRA ALIAS GADASAGURU [REFERRED TO]


JUDGEMENT

Bikki Raveendra Babu, Member - (1.)Petitioners in TP 24/2016 filed this application to implead Mr. Tulsi Nihalani as Respondent No. 9 in TP 24/2016 and make amendments to the petition apart from other interim reliefs, viz., status quo regarding assets of company; not to hold any board meeting or general meeting; to stop misuse of company funds; bank account to be operated by both Directors; removal of petitioner as Director be kept in abeyance.
(2.)Applicant filed TP 24/2016 seeking reliefs to set aside allotment of 43,500 shares to Respondent No. 3 to Respondent No. 6 on 31.3.2010 and other reliefs under sections 397 & 398 of Companies Act, 1956. The said company petition is coming up for final hearing. At this stage, this application is filed.
(3.)In the affidavit filed in support of the application, it is stated that the shares of Respondent No. 1 Company were allotted to Respondents No. 3 to 6 and they are under challenge in the main company petition. It is also stated by the applicant that the shares allotted to Respondent No. 3 to Respondent No. 6 Companies were transferred to Respondent No. 7 company. Respondent No. 8 is the wife of proposed Respondent No. 9. Respondent No. 2 is the son of proposed Respondent No. 9. It is said in the affidavit that Respondent No. 8 is a Director in R7 Company.
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