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

Companies (Amendment) Act, 2000


223. Amendment of section 627.-

In section 627 of the principal Act, in sub-section (1), in clause (ii), the words "managing agent, secretaries and treasurers or" shall be omitted.



Companies (Amendment) Act, 2000 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