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Banking Companies (Legal Practitioners' Clients' Account) Act, 1949

(ACT NO.46 OF 1949)

Contents

Sections

Particulars

1 Short title, extent and commencement

2

Definitions

3

Restriction of liability of banking companies in certain cases

[AS ON 1995]

{Extended to Dadra and Nagar Haveli by Reg. 6 of 1963, s. 2 and Sch. I;

Pondicherry by Reg. 7 of 1963, s. 3 and Sch. I; Goa, Daman and Diu by Reg. 11 of 1963 s. 3 and Sch; and Lakshadweep by Reg. 8 of 1965, s. 3 and Sch.}

[8th December, 1949.]

An Act to restrict the liability of banking companies in connection with certain transaction by legal practitioners;

WHEREAS it is expedient to restrict the liability of banking companies in connection with certain transactions by legal practitioners;

Comment: The aim of the Act is to restrict the liability of banking companies in connection with certain transactions by legal practitioners .

It is hereby enacted as follows :-



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