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Limited Liability Partnership Act, 2008


Section 14 - Effect of registration

On registration, a limited liability partnership shall, by its name, be capable of--

a.     suing and being sued;

b.    acquiring, owning, holding and developing or disposing of property, whether movable or immovable, tangible or intangible;

c.     having a common seal, if it decides to have one; and

d.    doing and suffering such other acts and things as bodies corporate may lawfully do and suffer.



Limited Liability Partnership Act, 2008 Back




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