IN RE Vs. BELOORBAYIR BIOTECH LIMITED AND ORS
LAWS(NCLT)-2016-11-26
NATIONAL COMPANY LAW TRIBUNAL
Decided on November 25,2016

IN RE Appellant
VERSUS
BELOORBAYIR BIOTECH 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. 188/2016.
(2.)The averments in the Company Application filed under section 621A of the Companies Act, 1956 are briefly stated hereunder:-
The 1st Applicant Company was incorporated under the Companies Act, 1956 on 2nd March 2005 as a Public Limited Company in the name and style of "Beloorbayir Biotech Limited" vide CIN No. U73100KA2005PLC035741. The Registered office of the company is situated at # 4112. Utkarsha, K.R. Road. Banashankari 2nd Stage, Bangalore-560070.

(3.)The Authorized share capital of the 1st Applicant Company is Rs. 65,00,00,000/- (Rupees Sixty five Crores only) consisting of 1999900 Equity Shares of Rs. 100/- each and 45001000 Compulsory Convertible Preference Shares of 10 each. The paid up share capital of the Company is Rs. 56,29,55,040/- (Rupees Fifty Six Crores Twenty Nine Lakhs Fifty Five Thousand and Forty only) 1129483 Equity Shares of Rs. 100/- each and 45000674 Compulsory Convertible Preference shares of Rs. 10/- each.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.