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

Companies Act, 1956


Sec 296 - Application of Section 295 to book debts in certain cases.

Section 295 shall apply to any transaction represented by a book debt which was from its inception in the nature of a loan or an advance.



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