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Companies Act, 1956


Sec 61    -     Terms of contract mentioned in prospectus or statement in lieu of prospectus, not to be varied.

A company shall not, at any time, vary the terms of a contract referred to in the prospectus or statement in lieu of prospectus, except subject to the approval of, or except on authority given by, the company in general meeting.



Companies Act, 1956 Back




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