Ker. HC: Gain from Property Kept for Investment Purpose to be Taxed Under Capital Gains  ||  Cal. HC: Arbitrator Relying on Unverified Evidence is Contrary to Fundamental Policy of Indian Law  ||  Delhi High Court: Educational Institutions Strong Pillar of Democracy  ||  Bombay HC: If Ignorance Was an Excuse Every Accused Would Claim Unawareness of Law  ||  Calcutta High Court: Warrant of Arrest Should Not be Issued Mechanically  ||  Del. HC: Information Seeker has No Locus Standi in Penalty Proceedings Under Section 20 of RTI Act  ||  Ker. HC: Response Sought from Govt. Regarding Tourism Dept. Vehicles Carrying Dignitaries  ||  HP HC: Adultery Not a Ground to Automatically Disqualify Divorced Wife from Receiving Maintenance  ||  Ker. HC: HRC Being Quasi Judicial Body is Duty Bound to Comply With Principles of Natural Justice  ||  Del. HC: Independent Assessment of Award in Appeal u/s 37 of A&C Act Cannot be Undertaken by Courts    

Amalgamation of Air Asia With Air India Express Approved by NCLT - (12 Jun 2024)

COMPANY

National Company Law Tribunal has approved the amalgamation of AIX Connect Pvt Ltd., owner of Air Asia Airlines, with the Air India Express Ltd company under Section 230 to 232 and other applicable provisions of the Companies Act, 2013.

Tags : NCLT   AIR ASIA   AIR INDIA EXPRESS   COMPANIES ACT   2013  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved