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A.C. Goel vs First National Bank Ltd., Delhi on 8 April, 1960
O.L. Of Piramal Financial ... vs Reserve Bank Of India on 21 March, 2003
Official Liquidator Of Piramal ... vs Reserve Bank Of India on 21 March, 2003
Srabani Dey vs Howrah Motor Co. Ltd. on 22 April, 2003
Kainth Finance (P.) Ltd. (In ... vs Shri Karam Singh Kainth And Others on 26 March, 1998

[Complete Act]
Central Government Act
Section 441 in The Companies Act, 1956
441. Commencement of winding up by Court.
(1) Where, before the presentation of a petition for the winding up of a company by the Court, a resolution has been passed by the company for voluntary winding up, the winding up of the company shall be deemed to have commenced at the time of the passing of the resolution, and unless the Court, on proof of fraud or mistake, thinks fit to direct otherwise, all proceedings taken in the voluntary winding up shall be deemed to have been validly taken.
(2) In any other case, the winding up of a company by the Court shall be deemed to commence at the time of the presentation of the petition for the winding up. Powers of Court