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Indian Partnership Act, 1932


57. Appointment of Registrars

  1. The State Government may appoint Registrars of Firms for the purposes of this Act, and may define the areas within which they shall exercise their powers and perform their duties.

  2. Every Registrar shall be deemed to be a public servant within the meaning of section 21 of the Indian Penal Code (45 of 1860).



Indian Partnership Act, 1932 Back




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