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

Companies Act, 1956

Sec 447 - Effect of winding up order.

An order for winding up a company shall operate in favor of all the creditors and of all the contributories of the company as if it had been made out on the joint petition of a creditor and of a contributory.

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