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Companies (Donation to National) Fund Act,1951

Companies (Donation to National) Fund Act,1951 (PDF File)

Company Secretaries Act,1980 (PDF File)
Companies (Donation to National) Fund Act,1951 (PDF File)

Companies Donation to National Fund Act 1951


[17th October, 1951] An Act to enable companies to make donations to National funds.
Be it enacted by Parliament as follows:-
LEGISLATIVE HISTORY 6

1. Short title and extent. (1) This Act may be called the Companies (Donations to National Funds) Act, 1951.
(2) It extends to the whole of India except the State of Jammu and Kashmir.
Object & Reasons6

2. Definitions. In this Act,–
(a) “company” means a company as defined in section 2 of the Companies Act, and includes a company deemed to be incorporated and registered under that Act by virtue of section 2B thereof;

(b) “the Companies Act” means the Indian Companies Act, 1913 (7 of 1913)

3. Power of companies to make donations to certain National Funds. Any company may, notwithstanding anything contained in the Companies Act or in any other law for the time being in force regulating the affairs thereof, and notwithstanding that the memorandum or articles of association of the company do not enable it so to do, by an extraordinary resolution passed in accordance with the provisions contained in section 81 of the Companies Act, authorise the making of donations to the Gandhi National Memorial Fund or the Sardar Vallabhbhai National Memorial Fund, or to any other Fund established for a charitable purpose which by reason of its national importance has been approved by the Central Government for the purposes of this section.
4. Repeal of Act 35 of 1948. [Rep. by the Repealing and Amending Act, 1957 (36 of 1957), s. 2 and Sch. I.]

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  1. I’ll disagree with Ted on the pcoaedurrl history point. Based on the level of detail that the essay seems to be shooting for, I think the Facts of the Case, Law of the Case, and Disposition contain all that is necessary on that score for first-year students to be able to navigate their case books.My suggestion is to consider adding a bit more detail about precedent, possibly in the paragraph on p. 4 about stare decisis, or in the possible effect and scope of the court’s decision. I think that one thing that confuses law students at the outset is how law is made or interpreted through cases. Some cases are in the case books because they provide useful a exposition and application of the rules already out there. Others are there because they make new rules or limit old rules. Some are in there for other reasons .The essay is a good thing, and explains a few things better than my legal writing instructor and professors did during my first year of law school.

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