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[Complete Act]
Central Government Act
Section 621 in The Companies Act, 1956
621. Offences against Act to be cognizable only on complaint by Registrar, shareholder or Government.
(1) No court shall take congnizance of any offence against this Act (other than an offence with respect to which proceedings are instituted under section 545), which is alleged to have been committed by any company or any officer thereof, except on the complaint in writing of the Registrar, or of a shareholder of the company, or of a person authorised by the Central Government in that behalf: Provided that nothing in this sub- section shall apply to a prosecution by a company of any of its officers.
(1A) 3 Notwithstanding anything contained in the Code of Criminal Procedure, 1898 , (5 of 1898 ) 4 where the complainant under sub- section (1) is the Registrar or a person authorised by the Central Government, the personal attendance of the complainant before the Court trying the offence shall not be necessary unless the Court for reasons to be recorded in writing requires his personal attendance at the trial.]
(2) Sub- section (1) shall not apply to any action taken by the liquidator of a company in respect of any offence alleged to have been committed in respect of any of the matters included in Part VII (sections
1. For the text of section 620B as applicable to the Union territory of Goa, Daman and Diu, see Regulation 11 of 1963, s. 9.
2. Ins. by Act 25 of 1968, s. 2 and Sch. (w. e. f. 15- 8- 1968 ).
3. Ins. by Act 65 of 1960, s. 202.
4. See now the Code of Criminal Procedure, 1973 (2 of 1974 ).
425 to 560) or in any other provision of this Act relating to the winding up of companies.
(3) A liquidator of a company shall not be deemed to be an officer of the company, within the meaning of sub- section (1).
Composition of certain offences.