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Citedby 187 docs - [View All]
S. K. Gupta & Anr vs K. P. Jain & Anr on 30 January, 1979
Reliance Natural Resources Ltd vs Reliance Industries Ltd on 7 May, 2010
Reliance Natural Resources Ltd. vs Reliance Industries Limited on 15 October, 2007
Nariman Point, Mumbai - 400 021. vs (Orig on 15 June, 2009
In Re: Deepika Chit Fund (P) Ltd. ... vs Unknown on 31 March, 2004

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[Complete Act]
Central Government Act
Section 392 in The Companies Act, 1956
392. Power of High Court to enforce compromises and arrangements.
(1) Where a High Court makes an order under section 391 sanctioning a compromise or an arrangement in respect of a company, it--
(a) shall have power to supervise the carrying out of the compromise or arrangement; and
(b) may, at the time of making such order or at any time thereafter, give such directions in regard to any matter
or make such modifications in the compromise or arrangement as it may consider necessary for the proper working of the compromise or arrangement.
(2) If the Court aforesaid is satisfied that a compromise or arrangement sanctioned under section 391 cannot be worked satisfactorily with or without modifications, it may, either on its own motion or on the application of any person interested in the affairs of the company, make an order winding up the company, and such an order shall be deemed to be an order made under section 433 of this Act.
(3) The provisions of this section shall, so far as may be, also apply to a company in respect of which an order has been made before the commencement of this Act under section 153 of the Indian Companies Act, 1913 , (7 of 1913 ) sanctioning a compromise or an arrangement.