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35. Liability as guarantor of co-operative societies.-

Where, immediately before the appointed day, Bihar is liable as guarantor in respect of any liability of a registered co-operative society, that liability shall-

(a) if the area of the society's operations is limited to the transferred territories, be a liability of West Bengal; and

(b) in any other case, continue to be a liability of Bihar.



Bihar West Bengal (Transfer of Territories) Act, 1956 Back




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