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Companies Act, 1956

Sec 458 - Discretion of liquidator.

The Court may, by order, provide that the liquidator may exercise any of the powers referred to in sub-section (1) of section 457 without the sanction or intervention of the Court :

Provided always that the exercise by the liquidator of such powers shall be subject to the control of the Court.

Companies Act, 1956 Back

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