CITATION CODES

CASE NO.

415/2018

JUDGES

Justice S.J. Mukhopadhaya (Chairperson)

Justice Bansi Lal Bhat

Member (Judicial)


ACTS

Section 196 and Section 240 of the Insolvency and Bankruptcy Code, 2016 (for short I&B Code)

Section 29A, in view of Section 30(2)(e) read with Section 30(3),

provisions of Section 29-A of the Code

Section 10(1) of the Amended Act

Section 29-A of the I&B Code.

section 29-A of the Code

Section 196 of I&B Code

Section 61 of the code

Section 29-A. 8.2

This judgment has not been cited yet.
Insolvency and Bankruptcy Board of India v. Wig Associates Pvt. Ltd. & Ors.
National Company Law Appellate Tribunal (1 Aug, 2018)