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Citedby 32 docs - [View All]
State Of Kerala vs Official Liquidator, Sitaram ... on 22 November, 1971
Nandkishore Bajoria And Anr. vs Gaya Sugar Mills Ltd. (In ... on 13 May, 1953
Federation Of Karnataka Chamber ... vs Karnataka Electricity ... on 2 January, 2013
Sardar Raghbir Singh Ahluwalia vs People'S Insurance Co. Ltd. (In ... on 27 May, 1965
John Bros. vs Official Liquidator, Agra ... on 25 February, 1936

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Central Government Act
Section 185 in The Companies Act, 1956
185. Manner of taking poll and result thereof.
(1) Subject to the provisions of this Act, the chairman of the meeting shall have power to regulate the manner in which a poll shall be taken.
(2) The result of the poll shall be deemed to be the decision of the meeting on the resolution on which the poll was taken.