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Madhavan Nambiar vs Registrar Of Companies on 9 November, 2001
In Re: Otto Burlingtons Mail ... vs Unknown on 15 July, 1998

[Section 297] [Complete Act]
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Central Government Act
Section 297(1) in The Companies Act, 1956
(1) Except with the consent of the Board of directors of a company, a director of the company or his relative, a firm in which such a director or relative is a partner, any other partner in such a firm, or a private company of which the director is a member or director, shall not enter into any contract with the company-
(a) for the sale, purchase or supply of any goods, materials or services; or
(b) after the commencement of this Act, for underwriting the subscription of any shares in, or debentures of, the company: 1 Provided that in the case of a company having a paid- up share capital of not less than rupees one crore, no such contract shall be entered into except with the previous approval of the Central Government.]