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Citedby 44 docs - [View All]
Cricket Club Of India Ltd. And Ors. vs Madhav L. Apte And Ors. on 30 August, 1974
Ketan Harkishan Marvadi And Anr. vs Saurashtra-Kutch Stock Exchange ... on 21 September, 1999
Saurashtra Cement Ltd. And Anr. vs Union Of India (Uoi) And 3 Ors. on 14 July, 2006
Pawan Jain And Ors. vs Hindusthan Club Limited And Ors. on 29 April, 2005
In Re: Essar Oil Ltd. vs Unknown on 18 July, 2005

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[Complete Act]
Central Government Act
Section 274 in The Companies Act, 1956
274. Disqualifications of directors.
(1) A person shall not be capable of being appointed director of a company, if-
(a) he has been found to be of unsound mind by a Court of competent jurisdiction and the finding is in force;
(b) he is an undischarged insolvent;
(c) he has applied to be adjudicated as an insolvent and his application is pending;
(d) he has been convicted by a Court 2 of any offence involving moral turpitude and sentenced in respect thereof to imprisonment for not less than six months, and a period of five years has not elapsed from the date of expiry of the sentence:
(e) he has not paid any call in respect of shares of the company held by him, whether alone or jointly with others, and six months have elapsed from the last day fixed for the payment of the call; or
(f) an order disqualifying him for appointment as director has been passed by a Court in pursuance of section 203 and is in force, unless the leave of the Court has been obtained for his appointment in pursuance of that section.
(2) The Central Government may, by notification in the Official Gazette, remove-
(a) the disqualification incurred by any person in virtue of clause (d) of sub- section (1), either generally or in
1. Subs. by Act 31 of 1965, s. 35. for" to 272" (w. e. f. 15- 10- 1965 ).
2. The words" in India" omitted by Act 65 of 1960, s. 93.
relation to any company or companies specified in the notification; or
(b) the disqualification incurred by any person in virtue of clause (e) of sub- section (1).
(3) A private company which is not a subsidiary of a public com- pany may, by its articles, provide that a person shall be disqualified for appointment as a director on any grounds in addition to those specified in sub- section (1).
Restrictions on number of directorships