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Citedby 56 docs - [View All]
In Re: United Western Bank Ltd. vs Unknown on 21 February, 2002
In Re: United Western Bank Ltd. vs Unknown on 21 February, 2002
Mahomed Akbar Abdulla Fazalbhoy vs Associated Banking Corporation ... on 9 March, 1950
Official Liquidators, Dehra Dun ... vs President, Council Of Regency on 29 April, 1935
Official Receiver, High Court, ... vs Ar. Rm. Ramanathan Chettiar ... on 1 September, 1961

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[Complete Act]
Central Government Act
Section 187 in The Companies Act, 1956
187. Representation of corporations at meetings of companies and of creditors.
(1) A body corporate (whether a company within the mean- ing of this Act or not) may-
(a) if it is a member of a company within the meaning of this Act, by resolution of its Board of directors or other governing body, authorise such person as it thinks fit to act as its representative at any meeting of the company, or at any meeting of any class of members of the company;
(b) if it is a creditor (including a holder of debentures) of a company within the meaning of this Act, by resolution of its directors or other governing body, authorise such person as it thinks fit to act as its representative at any meeting of any creditors of the company held in pursuance of this Act or of any rules made thereunder, or in
1. Subs. by Act 41 of 1974, s. 14, for" Court" (w. e. f. 1- 2- 1975 ).
pursuance of the provisions contained in any debenture or trust deed, as the case may be.
(2) A person authorised by resolution as aforesaid shall be entitled to exercise the same rights and powers (including the right to vote by proxy) on behalf of the body corporate which he represents as that body could exercise if it were 1[ an individual member, creditor or holder of debentures of the company.
Representation of the President and Governors in meetings of companiesof which they are members.