AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Companies Act, 1956


Sec 238    -     Firm, body corporate or association not to be appointed as inspector.

No firm, body corporate or other association shall be appointed as an inspector under section 235 or 237.



Companies Act, 1956 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys