KALYAN CHOWDHURY Vs. BENGAL CHEMIST AND DRUGGIST ASSOCIATION AND ORS
LAWS(NCLT)-2016-9-32
NATIONAL COMPANY LAW TRIBUNAL
Decided on September 29,2016

KALYAN CHOWDHURY Appellant
VERSUS
BENGAL CHEMIST AND DRUGGIST ASSOCIATION AND ORS Respondents

JUDGEMENT

Manorama Kumari, Member - (1.)The instant case is filed by Shri Kalyan Chowdhury, being one of the members, having Membership No. BRD/2687 of M/s. Bengal Chemists and Druggists Association, 12, Bonfield Lane, 1st Floor, Kolkata - 700 001, on 31-12-2015 under Section 397 read with Section 44 of the Company Law Board Regulation alleging certain acts of mismanagement by the Respondent Association along with six others.
(2.)M/S. Bengal Chemists and Druggists Association, 12, Bonfield Lane, 1st Floor, Kolkata - 700 001 was incorporated on the 11th July, 1921 under the Indian Companies Act, 1913 known as M/s. Calcutta Chemist and Druggist Association and subsequently the name of the Company has been changed as M/s. Bengal Chemists and Druggists Association vide Government of West Bengal Memo No. 932-Com. Dated 11.04.1950 and a fresh certificate of incorporation consequent of change of name was issued on 11-07-1950 having its Registered Office at 10, Bonfield Lane, Kolkata - 7000 001. The main object of the Company is to develop and maintain friendly relationship amongst its members and all persons engaged in the trade and industry.
(3.)The facts of the case is that the petitioners being a Members of M/s. Bengal Chemists and Druggists Association, hereinafter referred to as the Company has the right to caste his vote in formation of the Zonal Committee of the respective Zone i.e. Asansol Zone.
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