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Citedby 2 docs
Chandra Kanta Nanawati And Ors. vs I.S. Kavadia And Ors. on 26 August, 1991
Industrial Credit & Investment ... vs Parasrampuria Synthetics Ltd. on 15 January, 1998

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[Section 299] [Complete Act]
Central Government Act
Section 299(3) in The Companies Act, 1956
(3) (a) For the purposes of sub- sections (1) and (2), a general notice given to the Board by a director, to the effect that he is a director or a member of a specified body corporate or is a member of a specified firm and is to be regarded as concerned or interested in any contract or arrangement which may, after the date of the notice, be entered into with that body corporate or firm, shall be deemed to be a sufficient disclosure of concern or interest in relation to any contract or arrangement so made.
(b) Any such general notice shall expire at the end of the financial year in which it is given, but may be renewed for further periods of one financial year at a time, by a fresh notice given in the last month of the financial year in which it would otherwise expire.
(c) No such general notice, and no renewal thereof, shall be of effect unless either it is given at a meeting of the Board, or the director concerned takes reasonable steps to secure that it is brought upon and read at the first meeting of the Board after it is given.