Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act  ||  Supreme Court Quashes Judgement Released by Judge After Retirement  ||  Del. HC: Copy of Arbitration Award Must Be Given Only to The Parties And Not Their Agents/Advocates  ||  Delhi High Court: Contractual Clauses and Party’s Conduct Infer Seat of Arbitration  ||  Del HC: Party’s Agreement to Constitute Arb. Tribunal Precludes Them From Opposing Arbitrator’s App.  ||  Supreme Court: Definition of Forest Given By Godavarman Judgment Should Be Followed By States/UTs  ||  SC: Heightened Caution Must be Exercised By Police When Dispute Involves Unethical Transactions    

Promoter too can Seek Revival During Liquidation: NCLAT - (18 Apr 2019)

COMPANY

National Company Law Appellate Tribunal (NCLAT) has held that erstwhile promoter of a company undergoing liquidation under old Companies Act among its other members and not just liquidator can make an attempt for its revival.

Tags : NCLAT   REVIVAL   LIQUIDATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved