Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation  ||  Ker. HC: Power Under Section 216 of CrPC Can be Exercised by the Court at Any Time Before Judgement  ||  IIAC (Conduct of Micro and Small Enterprises Arbitration) Regulations, 2024 Issued by IIAC  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Ker HC: Min. of Animal Husbandry to Consider Objections to Ban on ‘Dangerous & Ferocious’ Dog Breeds  ||  Madras High Court: Important to Send Out Message That Courts Shouldn’t be Taken for Granted  ||  Insolvency Proceedings Initiated Against Himalayan Mineral Water by NCLT    

Report of the High Level Committee - (Ministry of Corporate Affairs) (19 Oct 2015)

Report on measures for improved monitoring of CSR released

Company

A High Level Panel constituted by the Ministry of Corporate Affairs has released a report suggesting measures for monitoring the progress of implementation of corporate social responsibility policies. The Report seeks to address concerns regarding the level of compliance by companies with CSR provisions contained in Section 135 of the Companies Act, 2013 and the Companies (CSR Policy) Rules, 2014.

Relevant : Section 135 Companies Act, 2013 Act

Tags : COMPANY   CORPORATE SOCIAL RESPONSIBILITY   REPORT   HIGH LEVEL  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved