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Companies Act, 1956

Sec 575 - Vesting of property on registration.

All property, movable and immovable (including actionable claims) belonging to or vested in a company at the date of its registration in pursuance of this Part, shall, on such registration, pass to and vest in the company as incorporated under this Act for all the estate and interest of the company therein.

Companies Act, 1956 Back

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