Company Law Board
The Central Government in terms of Section 10(E) of the Companies Act, 1956 constituted an independent Company Law Board (CLB) vide Notification No. 364 dated the 31st May, 1991. The CLB is a quasi-judicial body, exercising equitable jurisdiction, which was earlier being exercised by the High Court or the Central Government. The Board has powers to regulate its own procedures. The Company Law Board has framed “Company Law Board Regulations 1991” prescribing the procedure for filing the applications/petitions before it. The Central Government has also prescribed the fees for making applications/petitions before the Company Law Board, under the “Company Law Board, (Fees on applications and Petitions) Rules 1991”. The Board has its Principal Bench at New Delhi, and four Regional Benches located at New Delhi, Mumbai, Kolkata and Chennai. From 1st April 2008 onwards the matter falling under sections 247, 250, 269, 388B of the Companies Act, 1956 are being dealt with by the Principal Bench. The matter falling under sections 17,18,19,58AA,79/80A,111/111A,113/113A,117,117C, 118,141, 144,163,167, 186,196,219, 235,237(b),284,304,397/398,408,409,614 and 621A of the Companies Act, 1956 and section 45QA of the Reserve Bank of India Act, 1934 are being dealt with by Regional Benches, namely New Delhi Bench, Kolkata Bench, Mumbai Bench and Chennai Bench consisting of one or more member. The matters pending before the Principal Bench and Additional Principal Bench as on 1st April 2008 shall continue to be disposed off in the name of Principal Bench and Additional Principal Bench respectively. In case a company fails to comply with the directions contained in the Orders so passed by the Company Law Board, application under section 634A of the Companies Act, 1956 for enforcing the orders are entertained.

In terms of Section 10F of the Companies Act, any person aggrieved by any decision or order of the Company Law Board may file an appeal to the High Court within sixty days from the date of communication of the decision or order of the Company Law Board to him on any question of law arising out of such order.

The constitution of CLB is as follows:-

1. Justice Shri D. R. Deshmukh, Chairman, Company Law Board.
2. Smt. Vimla Yadav, Member, Company Law Board, New Delhi.
3. Shri Kanthi Narhari, Member, Company Law Board, Mumbai.
4. Smt. Lizamma Augustine, Member, Company Law Board, Chennai.
5. Shri B.S.V. Prakash Kumar, Member, Company Law Board, Kolkata.

The Jurisdiction of the CLB Benches is as under:-

ADDRESSES OF REGIONAL COMPANY LAW BOARD

S. No.

Region

Jurisdiction

Telephone No.

Fax No.

1. Company Law Board
Principal Bench
Paryavaran Bhawan
B-Block, 3rd Floor
C.G.O. Complex
Lodhi Road,
New Delhi – 110 003
All States & Union Territories 011 – 24366126
011- 24363451
011 – 24366125
011 - 24366123
011 – 24366126
2. Company Law Board
New Delhi Bench
Paryavaran Bhawan
B-Block, 3rd Floor
C.G.O. Complex
Lodhi Road,
New Delhi – 110 003
States of Delhi, Haryana, Himachal Pradesh, Jammu & Kashmir, Punjab, Rajasthan, Uttar Pradesh, Uttaranchal and Union Territories of Chandigarh. 011 – 24363671
011- 24363451
011 – 24366125
011 - 24366123
011 – 24366126
3. Company Law Board
Kolkata Bench
5,Esplanade Row(West)
Kolkata – 700 001
States of Arunachal Pradesh, Assam, Bihar, Manipur, Meghalaya, Nagaland, Orissa, Sikkim, Tripura, West Bengal, Jharkhand and Union Territories of Andaman and Nicobar Island and Mizoram. 033 – 22486330 033 – 22621760
4. Company Law Board
Mumbai Bench
N.T.C. House, 2nd Floor,
15 Narottam Morarjee Marg,
Ballard Estate, Mumbai – 400 038
States of Goa, Gujarat, Madhya Pradesh, Maharashtra, Chhattisgarh and (Union Territories of Dadra and Nagar Haveli and Damman and Diu) 022 – 22619636/
022 – 22611456
022 – 22619636
5. Company Law Board
Chennai Bench
Corporate Bhawan (UTI Building),
3rd Floor, No. 29 Rajaji Salari,
Chennai – 600001.
States of Andhra Pradesh, Karnataka, Kerala, Tamil Nadu and Union Territories of Pondicherry and Lakshadweep Island. 044 – 25262793 044 – 25262794