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 7 of 10, items 301 to 350 of 471.
section 300Power to order examination of promoters, directors, etc.15/12/2016
section 301Arrest of person trying to leave India or abscond15/12/2016
section 302Dissolution of company by Tribunal15/12/2016
section 303Appeals from orders made before commencement of Act15/12/2016
section 304Circumstances in which company may be wound up voluntarilyOmitted
section 305Declaration of solvency in case of proposal to wind up voluntarilyOmitted
section 306Meeting of creditorsOmitted
section 307Publication of resolution to wind up voluntarilyOmitted
section 308Commencement of voluntary winding upOmitted
section 309Effect of voluntary winding upOmitted
section 310Appointment of Company LiquidatorOmitted
section 311Power to remove and fill vacancy of Company LiquidatorOmitted
section 312Notice of appointment of Company Liquidator to be given to RegistrarOmitted
section 313Cesser of Board's powers on appointment of Company LiquidatorOmitted
section 314Powers and duties of Company Liquidator in voluntary winding upOmitted
section 315Appointment of committeesOmitted
section 316Company Liquidator to submit report on progress of winding upOmitted
section 317Report of Company Liquidator to Tribunal for examination of personsOmitted
section 318Final meeting and dissolution of companyOmitted
section 319Power of Company Liquidator to accept shares, etc., as consideration for sale of property of companyOmitted
section 320Distribution of property of companyOmitted
section 321Arrangement when binding on company and creditorsOmitted
section 322Power to apply to Tribunal to have questions determined, etc.Omitted
section 323Costs of voluntary winding upOmitted
section 324Debts of all descriptions to be admitted to proof15/12/2016
section 325Application of insolvency rules in winding up of insolvent companiesOmitted
section 326Overriding preferential payments15/12/2016
section 327Preferential payments15/12/2016
section 328Fraudulent preference15/12/2016
section 329Transfers not in good faith to be void15/12/2016
section 330Certain transfers to be void15/12/2016
section 331Liabilities and rights of certain persons fraudulently preferred15/12/2016
section 332Effect of floating charge15/12/2016
section 333Disclaimer of onerous property15/12/2016
section 334Transfers, etc., after commencement of winding up to be void15/12/2016
section 335Certain attachments, executions, etc., in winding up by Tribunal to be void15/12/2016
section 336Offences by officers of companies in liquidation15/12/2016
section 337Penalty for frauds by officers15/12/2016
section 338Liability where proper accounts not kept15/12/2016
section 339Liability for fraudulent conduct of business15/12/2016
section 340Power of Tribunal to assess damages against delinquent directors, etc.15/12/2016
section 341Liability under sections 339 and 340 to extend to partners or directors in firms or companies15/12/2016
section 342Prosecution of delinquent officers and members of company15/12/2016
section 343Company Liquidator to exercise certain powers subject to sanction15/12/2016
section 344Statement that company is in liquidation15/12/2016
section 345Books and papers of company to be evidence15/12/2016
section 346Inspection of books and papers by creditors and contributories15/12/2016
section 347Disposal of books and papers of company15/12/2016
section 348Information as to pending liquidations15/12/2016
section 349Official Liquidator to make payments into public account of India15/12/2016
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