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State Agricultural Credit Corporations Act, 1968

26. Payment of dividend.

After making provision for bad and doubtful debts, depreciation of assets and all other matters which are usually provided for by bankers, and after crediting to the Stabilization Fund under section 24 and to the Reserve Fund under section 25, the Corporation may, out of its annual net profits, declare a dividend.



State Agricultural Credit Corporations Act, 1968 Back




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