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 8 of 10, items 351 to 400 of 471.
section 350Company Liquidator to deposit monies into scheduled bank15/12/2016
section 351Liquidator not to deposit monies into private banking account15/12/2016
section 352Company Liquidation Dividend and Undistributed Assets Account15/12/2016
section 353Liquidator to make returns, etc.15/12/2016
section 354Meetings to ascertain wishes of creditors or contributories15/12/2016
section 355Court, tribunal or person, etc., before whom affidavit may be sworn15/12/2016
section 356Powers of Tribunal to declare dissolution of company void15/12/2016
section 357Commencement of winding up by Tribunal15/12/2016
section 358Exclusion of certain time in computing period of limitation15/12/2016
section 359Appointment of Official Liquidator15/12/2016
section 360Powers and functions of Official Liquidator15/12/2016
section 361 Summary procedure for liquidation15/12/2016
section 362Sale of assets and recovery of debts due to company15/12/2016
section 363Settlement of claims of creditors by Official Liquidator15/12/2016
section 364Appeal by creditor15/12/2016
section 365Order of dissolution of company15/12/2016
section 366Companies capable of being registered01/04/2014
section 367Certificate of registration of existing companies01/04/2014
section 368Vesting of property on registration01/04/2014
section 369Saving of existing liabilities01/04/2014
section 370Continuation of pending legal proceedings01/04/2014
section 371Effect of registration under this Part01/04/2014
section 372Power of Court to stay or restrain proceedings15/12/2016
section 373Suits stayed on winding up order15/12/2016
section 374Obligations of companies registering under this Part01/04/2014
section 375Winding up of unregistered companies15/12/2016
section 376Power to wind up foreign companies, although dissolved15/12/2016
section 377Provisions of Chapter cumulative15/12/2016
section 378Saving and construction of enactments conferring power to wind up partnership firm, association or company, etc., in certain cases15/12/2016
section 379Application of Act to foreign companies12/09/2013
section 380Documents, etc., to be delivered to Registrar by foreign companies01/04/2014
section 381Accounts of foreign company01/04/2014
section 382Display of name, etc., of foreign company12/09/2013
section 383Service on foreign company12/09/2013
section 384Debentures, annual return, registration of charges, books of account and their inspection01/04/2014
section 385Fee for registration of documents01/04/2014
section 386Interpretation12/09/2013
section 387Dating of prospectus and particulars to be contained therein01/04/2014
section 388Provisions as to expert's consent and allotment01/04/2014
section 389Registration of prospectus01/04/2014
section 390Offer of Indian Depository Receipts01/04/2014
section 391Application of sections 34 to 36 and Chapter XX01/04/2014
section 392Punishment for contravention01/04/2014
section 393Company's failure to comply with provisions of this Chapter not to affect validity of contracts, etc.01/04/2014
section 394Annual reports on Government companies12/09/2013
section 395Annual reports where one or more State Governments are members of companies01/04/2014
section 396Registration offices01/04/2014
section 397Admissibility of certain documents as evidence01/04/2014
section 398Provisions relating to filing of applications, documents, inspection, etc., in electronic form01/04/2014
section 399Inspection, production and evidence of documents kept by Registrar01/04/2014
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