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7. In section 35 of the principal Act, in sub-section (1), in clause (f), the following proviso shall be inserted, namely:

"Provided that the liquidator shall not sell the immovable and movable property or actionable claims of the corporate debtor in liquidation to any person who is not eligible to be a resolution applicant.".



Insolvency and Bankruptcy Code (Amendment) Act, 2018 Back




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