SHAKUNTALA DEVI GOLYAN AND ORS Vs. CROCUS CHATTELS PVT LTD AND ORS
LAWS(NCLT)-2016-7-21
NATIONAL COMPANY LAW TRIBUNAL
Decided on July 22,2016

SHAKUNTALA DEVI GOLYAN AND ORS Appellant
VERSUS
CROCUS CHATTELS PVT LTD AND ORS Respondents

JUDGEMENT

- (1.)Vide this common order we propose to consider the interim urgent prayer for grant of relief made by the petitioners in C.P. No. 102(ND) 2016, 103(ND) 2016 & 104(ND) 2016. The petitioners have filed Company Petitions invoking the provisions of Sections 241 242 r.w. section 242 of the Companies Act; 2013. Facts are identical in all three petitions and R2 to R4 are common directors of the R1 Company in three petitions, being subsidiaries of the holding company M/s. Nulon Global India Pvt. Ltd.
(2.)C.P. No. 104 (ND) 2016 is being taken as a lead case.
(3.)Brief facts of the case are that R1 Company was incorporated on 11.07.1984 having the registered office at Nulon House, 10th Milestone, Eshwar Nagar Mathura Road, New Delhi. The objects of R1 Company were to acquire interest in movable and immovable property including industrial, commercial residential plots/buildings/apartments. The present fixed asset of the company appears to be an immovable property under lease which generates rental income. The P1 and P2, being husband and wife, were directors since 1987 and inducted their son, R2, in the affairs of the company in 2005.
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