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Limited Liability Partnership Act, 2008


Section 5 - Partners

Any individual or body corporate may be a partner in a limited liability partnership:

Provided that an individual shall not be capable of becoming a partner of a limited liability partnership, if--

a.     he has been found to be of unsound mind by a Court of competent jurisdiction and the finding is in force;

b.    he is an undischarged insolvent; or

c.     he has applied to be adjudicated as an insolvent and his application is pending.



Limited Liability Partnership Act, 2008 Back




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