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Companies Act, 1956

Sec 425 - Modes of winding up.

(1) The winding up of a company may be either -

(a) by the Court ; or

(b) voluntary ; or

(c) subject to the supervision of the Court.

(2) The provisions of this Act with respect to winding up apply, unless the contrary appears, to the winding up of a company in any of those modes.

Companies Act, 1956 Back

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