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 4 of 10, items 151 to 200 of 471.
section 150Manner of selection of independent directors and maintenance of databank of independent directors01/04/2014
section 151Appointment of director elected by small shareholders01/04/2014
section 152Appointment of directors01/04/2014
section 153Application for allotment of Director Identification Number01/04/2014
section 154Allotment of Director Identification Number01/04/2014
section 155Prohibition to obtain more than one Director Identification Number01/04/2014
section 156Director to intimate Director Identification Number01/04/2014
section 157Company to inform Director Identification Number to Registrar01/04/2014
section 158Obligation to indicate Director Identification Number01/04/2014
section 159Punishment for contravention01/04/2014
section 160Right of persons other than retiring directors to stand for directorship01/04/2014
section 161Appointment of additional director, alternate director and nominee director12/09/2013
section 162Appointment of directors to be voted individually12/09/2013
section 163Option to adopt principle of proportional representation for appointment of directors12/09/2013
section 164Disqualifications for appointment of director01/04/2014
section 165Number of directorships01/04/2014
section 166Duties of directors01/04/2014
section 167Vacation of office of director.01/04/2014
section 168Resignation of director01/04/2014
section 169Removal of directors01/04/2014
section 170Register of directors and key managerial personnel and their shareholding01/04/2014
section 171Members’ right to inspect01/04/2014
section 172Punishment01/04/2014
section 173Meetings of Board01/04/2014
section 174Quorum for meetings of Board01/04/2014
section 175Passing of resolution by circulation01/04/2014
section 176Defects in appointment of directors not to invalidate actions taken12/09/2013
section 177Audit committee01/04/2014
section 178Nomination and remuneration committee and stakeholders relationship committee01/04/2014
section 179Powers of Board01/04/2014
section 180Restrictions on powers of Board12/09/2013
section 181Company to contribute to bona fide and charitable funds, etc12/09/2013
section 182Prohibitions and restrictions regarding political contributions12/09/2013
section 183Power of Board and other persons to make contributions to national defence fund, etc.12/09/2013
section 184Disclosure of interest by director01/04/2014
section 185Loan to directors, etc.12/09/2013
section 186Loan and investment by company01/04/2014
section 187Investments of company to be held in its own name01/04/2014
section 188Related party transactions01/04/2014
section 189Register of contracts or arrangements in which directors are interested01/04/2014
section 190Contract of employment with managing or whole-time directors01/04/2014
section 191Payment to director for loss of office, etc., in connection with transfer of undertaking, property or shares01/04/2014
section 192Restriction on non-cash transactions involving directors12/09/2013
section 193Contract by One Person Company.01/04/2014
section 194Prohibition on forward dealings in securities of company by a key managerial personnel12/09/2013
section 195Prohibition on insider trading of securities12/09/2013
section 196Appointment of managing director, whole-time director or manager01/04/2014
section 197Overall maximum managerial remuneration and managerial remuneration in case of absence or inadequacy of profits01/04/2014
section 198Calculation of profits01/04/2014
section 199Recovery of remuneration in certain cases01/04/2014
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