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Companies Act, 1956


Sec 564 - Mode of transferring shares in the case of companies registered under Acts 19 of 1857 and 7 of 1860.

A company registered under Act 19 of 1857 and Act 7 of 1860 or either of them may cause its shares to be transferred in the manner hitherto in use, or in such other manner as the company may direct.



Companies Act, 1956 Back




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