Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

Delhi HC Upholds Validity of Rule 3(2) Of Companies (Registered Valuers & Valuation) Rules - (12 Feb 2019)

Delhi High Court has upheld validity of Rule 3(2) of the Companies (Registered Valuers and Valuation) Rules, according to which no partnership entity or a company can be a registered valuer if it is a subsidiary, joint venture or associate or another company or body corporate.

Tags : DELHI HIGH COURT   COMPANIES (REGISTERED VALUERS & VALUATION) RULES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved