LEWEK ALTAIR SHIPPING PVT LTD AND ORS Vs. REGISTRAR OF COMPANIES, ANDHRA PRADESH AND TELANGANA
LAWS(NCLT)-2016-9-9
NATIONAL COMPANY LAW TRIBUNAL
Decided on September 14,2016

LEWEK ALTAIR SHIPPING PVT LTD AND ORS Appellant
VERSUS
REGISTRAR OF COMPANIES, ANDHRA PRADESH And TELANGANA Respondents

JUDGEMENT

Rajeswara Rao Vittanala, Member - (1.)The Application was initially filed before the Hon'ble Company Law Board, Chennai Bench, Chennai. Since the National Company Law Tribunal (NCLT), Hyderabad Bench, has been constituted for the cases pertaining to the states of Andhra Pradesh and Telangana, the case is transferred to the Hyderabad Bench of NCLT. Hence, we have taken the case on records of NCLT, Hyderabad Bench and deciding the case.
(2.)The present Application has been filed by the Lewik Altair Shipping Private Limited and two of its Directors namely Mr. Kian Soo Lee and Adarash Kumar A/L Chiranji Lal Amarnath under Section 621A read with Sec. 159 and Section 162 of the Companies Act, 1956 and Regulation 14 of the Company Law Board Regulations, 1991 by seeking to absolve the Company from penalties under section 162 of Companies Act, 1956 by condoning the delay of 273 days in filing the annual returns with Registrar of Companies, Hyderabad (RoC).
(3.)The Company was incorporated with the name "Lewek Altair Shipping Pvt. Ltd. on 21.03.2011 with the RoC bearing the Registration No. 073418.
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