KAMLESH KALIDAS SHAH Vs. LARSEN & TOUBRO LTD AND ORS
LAWS(NCLT)-2016-9-20
NATIONAL COMPANY LAW TRIBUNAL
Decided on September 21,2016

Kamlesh Kalidas Shah Appellant
VERSUS
LARSEN And TOUBRO LTD AND ORS Respondents


Referred Judgements :-

KAMLESH KALIDAS SHAH VS. LARSEN & TOUBRO LTD. [REFERRED TO]


JUDGEMENT

M.K. Shrawat, Member - (1.)The petition/appeal had been filed under section 59 of Companies Act, 2013 ('the Act') seeking transmission of the share-in-dispute as also rectification of "register of members" of the respondent No. 1, viz., Larsen & Toubro. Since inception of the proceedings no one appeared from the side of the respondents, however, a written statement on behalf of the respondent Nos. 1, 2, and 3 are on record and duly perused.
(2.)From the side of the petitioner learned advocate appeared who has placed reliance on the petition filed and narrated the facts. Further in support of the claim as made in the petition/appeal he has placed an order of the Company Law Board ('CLB') passed Under section 111A of Companies Act, 1956 dated 24th February, 2016 pronounced in the petitioner's own case titled as Mr. Kamlesh Kalidas Shah v. Larsen & Toubro Ltd., 2014 122 CLA 255 (CLB) (CP No. 25 of 2013).
(3.)In the light of the above back ground the matter was heard as also the available record was considered.
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