Company Act ICSI The Companies Act, 2013 Company Act ICSI
SectionContentEffective Date*
  
 *Some of the sub-sections of these sections have been notified on different dates. 
 Page 3 of 10, items 101 to 150 of 471.
section 100Calling of extraordinary general meeting12/09/2013
section 101Notice of meeting01/04/2014
section 102Statement to be annexed to notice12/09/2013
section 103Quorum for meetings12/09/2013
section 104Chairman of meetings12/09/2013
section 105Proxies12/09/2013
section 106Restriction on voting rights12/09/2013
section 107Voting by show of hands12/09/2013
section 108Voting through electronic means01/04/2014
section 109Demand for poll01/04/2014
section 110Postal ballot01/04/2014
section 111Circulation of members' resolution12/09/2013
section 112Representation of President and Governors in meetings12/09/2013
section 113Representation of corporations at meeting of companies and of creditors12/09/2013
section 114Ordinary and special resolutions12/09/2013
section 115Resolutions requiring special notice01/04/2014
section 116Resolutions passed at adjourned meeting12/09/2013
section 117Resolutions and agreements to be filed01/04/2014
section 118Minutes of proceedings of general meeting, meeting of Board of Directors and other meeting and resolutions passed by postal ballot01/04/2014
section 119Inspection of minute-books of general meeting01/04/2014
section 120Maintenance and inspection of documents in electronic form01/04/2014
section 121Report on annual general meeting01/04/2014
section 122Applicability of this Chapter to One Person Company01/04/2014
section 123Declaration of dividend01/04/2014
section 124Unpaid Dividend Account07/09/2016
section 125Investor Education and Protection Fund13/01/2016
section 126Right to dividend, rights shares and bonus shares to be held in abeyance pending registration of transfer of shares 01/04/2014
section 127Punishment for failure to distribute dividends 12/09/2013
section 128Books of account, etc., to be kept by company01/04/2014
section 129Financial statement01/04/2014
section 130Re-opening of accounts on court’s or Tribunal’s orders01/06/2016
section 131Voluntary revision of financial statements or Board’s report01/06/2016
section 132Constitution of National Financial Reporting AuthorityYet to be notified
section 133Central Government to prescribe accounting standards12/09/2013
section 134Financial statement, Board’s report, etc01/04/2014
section 135Corporate Social Responsibility01/04/2014
section 136Right of member to copies of audited financial statement01/04/2014
section 137Copy of financial statement to be filed with Registrar01/04/2014
section 138Internal audit.01/04/2014
section 139Appointment of auditors01/04/2014
section 140Removal, resignation of auditor and giving of special notice 01/04/2014
section 141Eligibility, qualifications and disqualifications of auditors01/04/2014
section 142Remuneration of auditors01/04/2014
section 143Powers and duties of auditors and auditing standards01/04/2014
section 144Auditor not to render certain services01/04/2014
section 145Auditor to sign audit reports, etc.01/04/2014
section 146Auditors to attend general meeting01/04/2014
section 147Punishment for contravention01/04/2014
section 148Central Government to specify audit of items of cost in respect of certain companies01/04/2014
section 149Company to have Board of Directors01/04/2014
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