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Citedby 29 docs - [View All]
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[Complete Act]
Central Government Act
Section 285 in The Companies Act, 1956
285. 1 Board to meet at least once in every three calendar months. In the case of every company, a meeting of its Board of directors shall be held at least once in every 3 three months and atleast four such meetings shall be held in every year] Provided that the Central Government may, by notification in the Official Gazette, direct that the provisions of this section shall not apply in relation to any class of companies or shall apply in relation thereto subject to such exceptions, modifications or conditions as may be specified in the notification.]
1. Subs. by Act 31 of 1988, s. 67 (w. e. f. 31. 5. 1991 ).
2. Subs. by Act 65 of 1960, s. 96, for s. 285.
3. Subs. by Act 31 of 1965 s. 39 for certain in words