AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Companies Act, 2013


44. Nature of shares or debentures.

The shares or debentures or other interest of any member in a company shall be movable property transferable in the manner provided by the articles of the company.



Companies Act, 2013 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys