Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Another 10 per cent divested in Coal India Limited - (18 Nov 2015)

MANU/PIBU/1544/2015

Commercial

The Cabinet Committee on Economic Affairs has approved a further disinvestment of 10 per cent of share capital in Coal India Limited. The paid up equity capital of CIL is valued at Rs. 6,316 crores; pursuant to sale, the government’s holding will reduce to approximately 68.65 per cent.

Tags : COAL INDIA   DISINVESTMENT   2015  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved