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In Re: Shraghrs, Ltd., (In Liquidation). - Court Judgment

LegalCrystal Citation
CourtKolkata
Decided On
Judge
Reported in76Ind.Cas.678
AppellantIn Re: Shraghrs, Ltd., (In Liquidation).
Excerpt:
companies act (vii of 1913) - dissolution of company--form of order--practice. - .....6, hastings street, calcutta, chartered accountant, one of the official liquidators of the above-named company, and upon hearing counsel for the applicant and upon reading the report of the applicant on the liquidation of the above-named company and the account annexed thereto and the applicant undertaking to advertise the release hereinafter directed in the exchange gazette and to state the amount paid to the accountant general hereinafter ordered, it is ordered that, the applicant be at liberty, out of the balance of rs. 960-4-10 standing to the credit of the 0 liquidation in the bank of bengal and appearing in the said account, to pay and retain a sum of 5 gold mohurs for his remuneration as one of the official liquidators of the above-named company and also a sum of in gold mohurs.....
Judgment:

Greaves, J.

1. The order will be in the following terns:

Upon the application of Edward William Viney of 6, Hastings Street, Calcutta, Chartered Accountant, one of the Official Liquidators of the above-named Company, and upon hearing Counsel for the applicant and upon reading the report of the applicant on the liquidation of the above-named Company and the account annexed thereto and the applicant undertaking to advertise the release hereinafter directed in the Exchange Gazette and to state the amount paid to the Accountant General hereinafter ordered, it is ordered that, the applicant be at liberty, out of the balance of Rs. 960-4-10 standing to the credit of the 0 liquidation in the Bank of Bengal and appearing in the said account, to pay and retain a sum of 5 gold mohurs for his remuneration as one of the official liquidators of the above-named Company and also a sum of in gold mohurs which this Court does asses as the costs of this application and also the sum of Rs. 10 for the costs of the advertisement hereinbefore referred to and it is further ordered that upon the applicant paying to the Accountant General of this Court the balance of the said sum of Rs. 960-4-10 remaining after making the payments hereinbefore directed and passing his account and handing over the books and papers of the Company as herein-after ordered he and John W. Thurston, the other official liquidator of the above-named Company, be released from further acting as liquidators and it is further ordered that the above-named Company be dissolved as from three months from this date and it is further ordered that the book and papers of the above-named Company other than the file of the proceedings and the account of the Official Liquidator which are to be deposited in the records of the Court be retained by the liquidator's firm or such agent as he may appoint for the space of 18 months as from this date and be then destroyed.


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