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Citedby 6 docs - [View All]
In Re: Standard General Assurance ... vs Unknown on 15 May, 1964
Zuri Agro Chemicals Ltd. vs F.S. Wadia And Ors. on 9 November, 1972
In Re: Pal-Peugeot Ltd. vs Unknown on 19 May, 1997
Maharashtra State Co-Op.Bank Ltd vs Assistant P.F.Commr.& Anr on 8 October, 2009
Unknown vs The Commercial Tax Officer- on 11 January, 2002

[Section 17] [Complete Act]
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Central Government Act
Section 17(6) in The Companies Act, 1956
(6) The 2 Company Law Board] shall, in exercising its powers under this section, have regard to the rights and interests of the members of the company and of every class of them, as well as to the rights and interests of the creditors of the company and of every class of them.