Mobile View
Main Search Advanced Search Disclaimer
Citedby 117 docs - [View All]
Park View Enterprises vs State Government Of Tamil Nadu on 18 October, 1989
Gujarat Fisheries Central Co-Op. ... vs C.C.E. on 23 May, 1994
Anil Kumar Neotia And Ors vs Union Of India & Ors on 26 April, 1988
Park View Enterprises vs State Government Of Tamil Nadu on 18 October, 1989
M/S. Park View Enterprises And ... vs State Of Tamil Nadu And Others on 18 October, 1998

User Queries
Supreme Court of India
Doypack Systems Pvt. Ltd. vs Union Of India (Uoi) And Ors. on 25 February, 1988
Equivalent citations: 1988 AIHC 782, 1987 (1) SCALE 1211
Bench: S Ranganathan, S Mukharji

ORDER

1. Mr. Deepak Diwan, a Director of the Company of Doypack Systems Pvt. Ltd. assisted by Shri K.S. Mehta, Chartered Account of S.S. Kothari & Company on behalf of M/s. Doypack Systems Pvt. Ltd. draws our attention to certain developments in the matter in which we have delivered the judgment on 12th February, 1988. By the said decision in the judgment we had directed that the 17th Annual Genera! Meeting of Swadeshi Polytex Ltd. should be held in accordance with law under the Chairmanship of Shri Jaswant Singh a former Judge of this Court. We are informed today that Meeting has been convened to be held on the 28th March, 1988. We direct that the Meeting be held irrespective of any order of any Court or any authority as we had indicated and irrespective of any prayer for adjournment. Decisions taken on that Meeting would be implemented within the purview of the companies law. Any decision of the Board convening the 18th Annual General Meeting must await the result of the 17th Annual General Meeting as well as any other directions to be obtained by any of the parties from this Court. We are concerned to learn that inspite of categorical and clear indications in the judgment indicated above, problems which are trivial in nature, but consequences of which may be serious, are alleged to have been attempted. We make it clear that if it appears to us that is so, we will be constrained to take very serious view of the matter. We do hope that the decision of this Court would be implemented in the manner it was given and was intended to be given in its letter and spirit.

2. We make it further clear that there will be no cooption of any directors from today till the holding of the 17th Annual General Meeting.

3. Shri A.N. Kukreja, secretary of N.T.C. is present in the Court. We are informed by Mr. Deepak Diwan that notice of this mentioning has been served on the Advocate-on-Record for respondents of M/s. Swarup John & Co. We do not find anybody present on their behalf. The 17th Annual Genera! Meeting should take up matters strictly in accordance with the agenda of the Meeting already circulated and no other matter. Let this matter come up on or about 15th March, 1988.