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Companies Act, 1956

Sec 422 - Invoices, etc. to refer to receiver where there is one.

Where a receiver of the property of a company has been appointed, every invoice, order for goods, or business letter issued by or on behalf of the company, or the receiver of the company, being a document on or in which the name of the company appears, shall contain a statement that a receiver has been appointed.

Companies Act, 1956 Back

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