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Citedby 71 docs - [View All]
Andhra Provincial Potteries ... vs Registrar Of Companies, Andhra ... on 18 March, 1969
In Re: The British India Banking ... vs Unknown on 9 April, 1934
M/S Akshar Finance Ltd & vs State Of Gujarat &
K. Seethalakshmi vs Registrar Of Companies And Anr. on 2 February, 1999
Jagmohan Das And Ors. vs Official Liquidator, Banaras ... on 3 October, 1955

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[Complete Act]
Central Government Act
Section 160 in The Companies Act, 1956
160. Annual return to be made by company not having a share capital.
(1) Every company not having a share capital shall, within under section 65. Meetings referred to in section 166 is held, prepare and file with the
1. Subs. by Act 65 of 1960, s. 38, for" and managers".
2. Ins. by s. 38, ibid.
3. Subs. by Act 31 of 1988, s. 22 (w. e. f. 15- 6- 1988 ).
4. Subs. by Act 31 of 1965, s. 62 and ch., for" forty- two" (w. e. f. 15- 10- 1965 ).
Registrar a return stating the following particulars as they stood on that day:-
(a) the address of the registered office of the company;
(aa) 1 the names of members and the respective dates on which they became members and the names of persons who ceased to be members since the date of the annual general meeting of the immediately preceding year, and the dates on which they so ceased;]
(b) all such particulars with respect to the persons who, at the date of the return, were the directors of the company, its managing agent, its secretaries and treasurers, 2 its manager and its secretary] as are set out in section 303.
(2) There shall be annexed to the return a statement containing particulars of the total amount of the indebtedness of the company as on the day aforesaid in respect of all charges which are or were required to be registered with the Registrar under this Act or under any previous companies law, or which would have been required to be registered under this Act if they had been created after the com- mencement of this Act.