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Companies Act, 1956


Sec 438 - Jurisdiction of High Court under sections 435, 436 and 437 to be exercised at any time and at any stage.

The High Court shall have jurisdiction to pass orders under sections 435, 436 and 437 at any time and at any stage and either on the application of or without application from, any of the parties to the proceedings.



Companies Act, 1956 Back




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