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151. Rights of bankruptcy trustee.-

For the purpose of performing his functions under this Chapter, the bankruptcy trustee may, by his official name-

(a) hold property of every description;

(b) make contracts;

(c) sue and be sued;

(d) enter into engagements in respect of the estate of the bankrupt;

(e) employ persons to assist him;

(f) execute any power of attorney, deed or other instrument; and

(g) do any other act which is necessary or expedient for the purposes of or in connection with the exercise of his rights.



Insolvency and Bankruptcy Code Act, 2016 Back




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