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Citedby 3 docs
Ramesh B Desai And Others vs Union Of India And Others on 4 August, 1987
Ewac Alloys Ltd. vs Deputy Commissioner Of ... on 12 March, 1992
Anand Dyes Industries (P.) Ltd. vs Income-Tax Officer. on 19 December, 1985

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[Complete Act]
Central Government Act
Section 294AA in The Companies Act, 1956
294AA. 2[ Power of Central Government to prohibit the appointment of sole selling agents in certain cases.
(1) Where the Central Government is of opinion that the demand for goods of any category, to be specified by that Government, is substantially in excess of the production or supply of such goods and that the services of sole selling agents will not be necessary to create a market for such goods, the Central Government may, by notification in the Official Gazette, declare that sole selling agents shall not be appointed by a company for the sale of such goods for such period as may be specified in the declaration.
1. Ins. by Act 31 of 1965, s. 40 (w. e. f. 15- 10- 1965 ).
2. Ins. by Act 41 of 1974, s. 27 (w. e. f. 1- 2- 1975 ).
(2) No company shall appoint any individual, firm or body cor- porate, who or which has a substantial interest in the company, as sole selling agent of that company unless such appointment has been previously approved by the Central Government.
(3) No company having a paid- up share capital of rupees fifty lakhs or more shall appoint a sole selling agent except with the con- sent of the company accorded by a special resolution and the approval of the Central Government.
(4) The provisions of sub- sections (5), (6) and (7) of section 294 shall, so far as may be, apply to the sole selling, or the sole purchasing or buying, agents of a company.
(5) A company seeking approval under this section shall furnish such particulars as may be prescribed.
(6) Where an appointment has been made of a sole selling agent by a company before the commencement of the Companies (Amendment) Act, 1974 , (41 of 1974 .) and the appointment is such that it could not have been made except on the authority of a special resolution passed by the company and the approval of the Central Government, if sub- section (2), sub- section (3) and sub- section (8), were in force at the time of such appointment, the company shall obtain s authority and approval within six months from such commencement. and if such authority and approval are not so obtained, the appointment of the sole selling agent shall stand terminated on the expiry of six months from such commencement.
(7) If the company in general meeting disapproves the appoint- ment referred to in sub- section (3), such appointment shall, not- withstanding anything contained in sub- section (6), cease to have effect from the date of the general meeting.
(8) The provisions of this section except those of sub- section (1), shall apply so far as may be to the appointment by a company of a sole agent for the buying or purchasing of goods on behalf the company. Explanation.- In this section,-
(a) " appointment" includes" re- appointment",
(b) " substantial interest"-
(i) in relation to an individual, means the beneficial interest held by such individual or any of his relatives, whether singly or taken together, in the shares of the company, the aggregate amount paid- up on which exceeds five lakhs of rupees or five per cent. of the paid up share capital of the company, whichever is the lesser;
(ii) in relation to a firm, means the beneficial inte- rest held by one or more partners of the firm or any relative of such partner, whether singly or taken toge- ther, in the shares of the company, the aggregate amount paid- up on which exceeds five lakhs of rupees or five per cent. of the paid- up share capital of the company whichever is the lesser;
(iii) in relation to a body corporate, means the beneficial interest held by such body corporate or one or more of its directors or any relative of such director, whether singly or taken together, in the shares of the company, the aggregate amount paid- up on which exceeds five lakhs of rupees or five per cent. of the paid up share capital of the company, whichever is the lesser.]