Skip to content


The Malabar Iron and Steel Works Ltd. Vs. the Registrar of Companies, Kerala and anr. - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtKerala High Court
Decided On
Case NumberA.S. No. 634 of 1962
Judge
Reported inAIR1965Ker35; [1963]33CompCas813(Ker)
ActsCompanies Act, 1956 - Sections 149(1) and 433
AppellantThe Malabar Iron and Steel Works Ltd.
RespondentThe Registrar of Companies, Kerala and anr.
Appellant Advocate C. Unnikanta Menon, Adv.
Respondent AdvocateAdv. General for Respondent No. 1
Excerpt:
.....- appellant prayed for opportunity to file affidavit for stating reasons for not commencing business within one year - prayer granted - in view of affidavit filed by appellant decision of winding up reversed - case remanded for fresh disposal. - - 684 of 1962 dated the 2nd april 1963 we feel that the best course will be to reverse the decision and remand the case for fresh disposal.order(12-6-1963) 12. in view of the affidavit filed by the appellant on the 21st may 1963 in pursuance of the permission granted by paragraph 10 of our judgment in a. s. no. 684 of 1962 dated the 2nd april 1963 we feel that the best course will be to reverse the decision and remand the case for fresh disposal. 13. we decide accordingly. no costs.
Judgment:
ORDER

(12-6-1963)

12. In view of the affidavit filed by the appellant on the 21st May 1963 in pursuance of the permission granted by paragraph 10 of our judgment in A. S. No. 684 of 1962 dated the 2nd April 1963 we feel that the best course will be to reverse the decision and remand the case for fresh disposal.

13. We decide accordingly. No costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //