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9. In section 240 of the principal Act, in sub-section (2),

(i) after clause (s), the following clause shall be inserted, namely:

"(sa) other conditions under clause (h) of sub-secton (2) of section 25;";

(ii) after clause (w), the following clause shall be inserted, namely:

"(wa) other requirements under sub-section (4) of section 30;".



Insolvency and Bankruptcy Code (Amendment) Act, 2018 Back




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