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Companies Act, 1956

Sec 461 - Books to be kept by liquidator.

(1) The liquidator shall keep, in the manner prescribed, proper books in which he shall cause entries or minutes to be made of proceedings at meeting and of such other matters as may be prescribed.

(2) Any creditor or contributory may, subject to the control of the Court, inspect any such books, personally or by his agent.

Companies Act, 1956 Back

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