AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

18. Continuance of association.-

An association shall not be deemed to have ceased to exist by reasons only of any formal act of dissolution or change of title, but shall be deemed to continue so long as any actual combination for the purposes of such association continues between any members thereof.



Indian Criminal Law Amendment Act, 1908 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys