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Section 462(5) in The Companies Act, 1956
Section 462 in The Companies Act, 1956

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Karnataka High Court
M/S N.G.E.F. Ltd (In Liqn) vs Nil on 29 October, 2013
Author: Anand Byrareddy
                                1



 IN THE HIGH COURT OF KARNATAKA AT BANGALORE

        DATED THIS THE 29th DAY OF OCTOBER 2013
                             BEFORE:

       THE HON'BLE MR. JUSTICE ANAND BYRAREDDY

          COMPANY APPLICATION No.1555 OF 2012
                               IN
            COMPANY PETITION No.154 OF 2002

BETWEEN:

M/s. N.G.E.F. Limited
(in liqn.,) represented by
Official Liquidator,
High Court of Karnataka
Corporate Bhavan,
12th Floor,
Raheja Towers,
No.26-27,
M.G.Road,
Bangalore - 560 001.
                                          ... APPLICANT

(By Shri. K.S. Mahadevan, Advocate for Official Liquidator)

AND:

Nil.                                      ...RESPONDENT
                                   2



      This Company Application is filed under Section 462 of the
Companies Act, 1956 and rules 11(b) and 298 of the Companies
(Court) Rules, 1959, praying to (a) to appoint an Auditor to audit
the accounts of the Official Liquidator for the half year ending
30.09.2012 and fix his remuneration; and etc;

      This Company Application coming on for Orders this day,
the Court made the following: -


                             ORDER

The report filed by the Auditor is accepted. The Auditor's fee is fixed at Rs.2,000/-. The requirement under Section 462(5) of the Companies Act, 1956 of furnishing a printed copy of the audited report to each of the creditors, is dispensed with.

The application is accordingly disposed of.

Sd/-

JUDGE KS