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In Re: Indian Companies Act Vi of 1882, Vs. C.A. Patwardhan the Chief of Sangli and ors. - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtMumbai
Decided On
Judge
Reported in(1916)ILR40Bom134
AppellantIn Re: Indian Companies Act Vi of 1882, ;In Re: Indian Specie Bank Ltd. and ;sorabji Nusserwanji Poc
RespondentC.A. Patwardhan the Chief of Sangli and ors.
Excerpt:
the indian companies act (vi of 1882), sections 58 and 147 - liquidation--list of contributories--rectification of register of shareholders--transfers signed by transferor and transferee and lodged before winding up of the company--practice of the company in approving of the transfer--transferee's name not registered, effect of--no default, or unnecessary delay, or absence of sufficient cause in dealing with shares--liability of transferee as contributory. - .....entering on the register the fact of any person having ceased to be a member of the company, the person or member aggrieved, or any member of the company or the company itself, may make an application for the rectification of the register.2. cases in which an application may be made concern, therefore, the acts or omissions of the company keeping the register. in the case of an omission appearing by reason of the fact of a person having ceased to be a member not being entered in the register, it is necessary to show that default has been made or unnecessary delay has taken place on the part of the company keeping the register. in all other cases, it is enough to show that the name of some person is fraudulently or without sufficient cause entered in, or omitted from, the register kept.....
Judgment:

Basil Scott, C.J.

1. This appeal arises out of a decision of the learned Chamber Judge upon four summonses taken out, in the matter of the liquidation of the Indian Specie Bank. In those summonses the applicant, Sorabji Nusserwanji Pochkhanawalla, calls upon the opposing parties, C.A. Patwardhan, Damodardas Hemandas, Girdharlal Harilal Mehta and Jagjiwandas Kahandas Shah to show cause why the list of contributories should not be amended, by substituting their names in place of the name of the applicant in regard to the shares specified, in the summonses. The application is made under Section 58 of the Indian Companies Act (VI of 1882) and the Court is asked to make an order upon the summonses on the ground that it has the power under Section 147 of settling the list and rectifying the register in cases in which such rectification is required in pursuance of Section 58. Section 58 provides that if the name of any person is fraudulently or without sufficient cause entered in, or omitted from, the register of members kept by any Company, or if default is made or unnecessary delay takes place, in entering on the register the fact of any person having ceased to be a member of the Company, the person or member aggrieved, or any member of the Company or the Company itself, may make an application for the rectification of the register.

2. Cases in which an application may be made concern, therefore, the acts or omissions of the Company keeping the register. In the case of an omission appearing by reason of the fact of a person having ceased to be a member not being entered in the register, it is necessary to show that default has been made or unnecessary delay has taken place on the part of the Company keeping the register. In all other cases, it is enough to show that the name of some person is fraudulently or without sufficient cause entered in, or omitted from, the register kept by the Company. Thus the evidence in every case must be directed to the acts or omissions of the Company.

3. In the present case, the grievance is that the applicant, having sold his shares to the opponents on the summonses before the order for winding up was made, has not been entered on the register as having ceased to be a member and it would, therefore, seem that it is necessary to show default or unnecessary delay in entering that fact in the register on the part of the Company. But even if we assume that, as argued on behalf of the applicant, the case may be treated as a case of omission from the register of a person who is not complaining of the omission, still an absence of sufficient cause has to be shown, and we are of opinion that upon the evidence, no absence of sufficient cause, no default and no unnecessary delay is proved.

4. For these reasons we think that the learned Judge was right in the order passed by him which we now affirm and we dismiss the appeal with costs.


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