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Shree Renuka Sugars Limited vs Nil on 3 March, 2010

Karnataka High Court
Shree Renuka Sugars Limited vs Nil on 3 March, 2010
Author: H N Das
IN THE HIGH COURT OF KARNATAKA AT BANGALORE
DATES THIS THE 339 DAY OF MARCH 20 

BEFORE

THE HONBLE MRJUSTICE H N NAGAMCg:12m :)A'S'% 

C3.A.124/201()iN C.A,.68..QFf2{§'1VO': I     

BETWEEN:

SHREE RENUKA SUGARS L;M'1*zfED,  V _ 
A COMPANY INCORFORATED '"ma':mR 'I'"I-i.E  ~ -'
COMPANIES AC1', 1955, HAVI1'rJ_G_AITS 
REGISTERED oF$1cE'_A3§ BC) 105'--, 
HAVELOCK ROAD, CAN-'T'O-NhiE3SIT,   
BELGAUM, KARNATAKA, ;-ND;A',' :  '
Rgwru, BY ITSMANAGER  "

coapajaafi"[;%aFF£§iRs,.V§;4R, RAMESH H. PATIL.
 " V    % ...APPLICANT

(BY 34/  I$2§RTRmGE ~ADIVOCA'?E)

        

       .. RESPONDENT

__ ‘I’his’v’L:’:;s}:§piica_tion is filed under 3136.39} of the
C<}Ii2.pa;t3;iC'z:;° Act, 3.956 R/W Rule 9 of the Companies

' {Court} E13163, 1959 with 3 prayer ta: order for re~fix3:ng
" V? Venue and date for the meetings of the equity
_"s:§:;s;::'f¢:ho1€1ers, secured craditers e¥.:::.,

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