Skip to content


Ramachandra Rau and ors. Vs. Kandasami Chetti and ors. - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtChennai
Decided On
Judge
Reported in(1895)ILR18Mad498
AppellantRamachandra Rau and ors.
RespondentKandasami Chetti and ors.
Excerpt:
companies act - act vi of 1882, section 187--powers of liquidator after dissolution of company. - 1. it has been argued on behalf of the plaintiffs that there has been no final and valid dissolution of the nidhi or company, but that is not a point that has been referred for our consideration.2. the question referred assumes there was a dissolution and asks whether subsequent to such dissolution seshayyar had power to endorse the notes.3. our answer to this question must be in the negative, as, with the dissolution of the nidbi, the powers of the liquidator also come to an end.4. cf. in re pinto silver mining co. ch. d. 273 and in re london and caledonian marine insurance co. 11 ch. d. 140.
Judgment:

1. It has been argued on behalf of the plaintiffs that there has been no final and valid dissolution of the nidhi or company, but that is not a point that has been referred for our consideration.

2. The question referred assumes there was a dissolution and asks whether subsequent to such dissolution Seshayyar had power to endorse the notes.

3. Our answer to this question must be in the negative, as, with the dissolution of the nidbi, the powers of the liquidator also come to an end.

4. Cf. In re Pinto Silver Mining Co. Ch. D. 273 and In re London and Caledonian Marine Insurance Co. 11 Ch. D. 140.


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