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Citedby 41 docs - [View All]
The Barium Chemicals Ltd. And Anr vs The Company Law Board And Others on 4 May, 1966
M/S Bakemans Industries Pvt.Ltd vs M/S New Cawnpore Flour Mills & Ors on 16 May, 2008
Mrs. U.A. Sumathy And Anr. vs Dig Vijay Chit Fund (P.) Ltd. on 1 July, 1980
L. Hudson vs Official Liquidator Of Dehra Dun ... on 17 May, 1929
Jiyajeerao Cotton Mills Ltd. vs Company Law Board And Ors. on 16 January, 1969

[Complete Act]
Central Government Act
Section 236 in The Companies Act, 1956
236. Application by members to be supported by evidence and power to call for security. An application by members of a company 1 under sub- section (2) of section 235] shall be supported by such evidence as the 1 Company Law Board may require] for the purpose of showing that the applicants have good reason for requiring the investigation; and the Central Government may, before appointing an inspector, require the applicants to give security, for such amount not exceeding one thousand rupees as it may think fit, for payment of the costs of the investigation.