M/S Hemavathi Coffee Curing Works … vs Nil on 27 August, 2008

Karnataka High Court
M/S Hemavathi Coffee Curing Works … vs Nil on 27 August, 2008
Author: Ram Mohan Reddy


IN THE HIGH COURT OF KARNATAKA, BANGALQRE

DATED THIS THE 27TH DAY OF’ AUGUST’.2’fiC’I§f.: , A

BEFORE

THE HON”I-BLE MR. JUs3I’IcEIzAII<

COMPANY APPL1cATI0NLJI»IQ§4A357 cFI2oas I

COMPANY PEIIIIOIINQ. 121QI:iI199£I

BETWEEN :

(IN.I.1QN) I’ I 3 %
REPBY OFFICJIAL LI U.!D._ATORIV I
HIGH COURT i?F’KARNA’FAKAV._. %
4TH FLOOR, D as EWING. ‘- *
KENDRIYA SADAII.

KoRAMANe;AI..A I , I
BA.§iVG;1\LO,Ri3§ -1569 034 _____ .. »

M] S. HE1\»IAvATHI’E:.g)7I=II’I§:_E C:U’}?. I II’IT.i- m:>.,

. . . APPLICANT

(BY

RESPONBENT

Q.-‘I’2HI’:S’ “APPLICATION IS FILED UNDER SECTION 462

‘GF”‘£’I~IwE’__COMPANIES AC1’, 1956 R’/W RULES 11(1)) AND 293
‘;»..QF”-THE COMPANIES (COURT) RULES, 1956 PRAYING TC)
“.._APPO’INT AN AUDITOR TO AUDIT THE ACCOUNTS OF THE
GFFICIAL LIQUIDATOR FOR TIIE HALF YEAR ENDING

.(}3.2i){}8 AND FIX HIS REMUNERATION AND ETC.

N

2

THIS APPLICATION COMING ON FOR QR’}r_§ERS,
THIS BAY THE COURT(I)sJ1%Ii))EET%Q1E mmowxnasj: .

Auditor’s report accepted. Auditogffifé€;–‘i:fs fix¢d i:_1u V’ ‘

terms of the order dated O8.0;¢E~é.V2iL:3’_()’75 ”

No.211/0’7.

Requirement Of;.S.£3C.4§2′{$.] _:Gffihfi Cémpanies Act is

%

Sd/-3

Judge

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