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Indian Partnership Act, 1932


33. Expulsion of a partner

  1. A partner may not be expelled from a firm by any majority of the partners, save in the exercise in good faith of powers conferred by contract between the partners.

  2. The provisions of sub-sections (2), (3) and (4) of section 32 shall apply to an expelled partner as if he were a retired partner.



Indian Partnership Act, 1932 Back




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