Main Search Premium Members Advanced Search Disclaimer
Citedby 8 docs - [View All]
Ghanta Infrastructures Ltd., A ... vs Asset Reconstruction Company ... on 23 January, 2008
Madanlal Fakirchand Dudhediya vs Shree Changdeo Sugar Mills Ltd on 20 March, 1962
Maverick Holdings And ... vs M And B Footwear Private Limited on 10 September, 2008
Sri. Kamala Krishnan Nair vs Nair Service Society (N.S.S.) on 23 May, 2009
World Phone India Pvt. Ltd. & Ors. vs Wpi Group Inc., Usa on 15 March, 2013

[Section 9] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 9(a) in The Companies Act, 1956
(a) the provisions of this Act shall have effect notwithstanding anything to the contrary contained in the memorandum or articles of a company, or in any agreement executed by it, or in any resolution passed by the company in general meeting or by its Board of directors, whether the same be registered, executed or passed, as the case may be, before or after the commencement of this Act; and