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Companies (Amendment) Act, 2000


120. Amendment of section 242.-

In section 242 of the principal Act, in sub-section (1),-

(a) the words "managing agent, secretaries and treasurers, or associate of a managing agent or secretaries and treasurers," shall be omitted;

(b) for the words "agents of the company, body corporate, managing agent, secretaries and treasurers, or associate", the words "agents of the company or body corporate," shall be substituted.



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