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Partnership


Checklist For Drafting A Partnership Deed

A partnership deed should contain the following clauses

  1. Name of the parties

  1. Nature of business

  1. Duration of partnership

  1. Name of the firm

  1. Capital

  1. Share of partners in profits and losses

  1. Banking, Account firm

  1. Books of account

  1. Powers of partners

  1. Retirement and expulsion of partners

  1. Death of partner

  1. Dissolution of firm

  1. Settlement of disputes

How to draft a Partnership Deed



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