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Companies Act, 1956


Sec 544 - Liability under sections 542 and 543 to extend to partners or directors in firm or company.

Where a declaration under section 542 or an order under section 543 is or may be made in respect of a firm or body corporate, the Court shall also have power to make a declaration under section 542, or pass an order under section 543, as the case may be, in respect of any person who was at the relevant time a partner in that firm or a director of that body corporate.



Companies Act, 1956 Back




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