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32. Appeal.-

Any appeal from an order approving the resolution plan shall be in the manner and on the grounds laid down in sub-section (3) of section 61.

1. Ins. by Act 26 of 2018, s. 23 (w.e.f. 6-6-2018).

2. Ins. by s. 24, ibid. (w.e.f. 6-6-2018).



Insolvency and Bankruptcy Code Act, 2016 Back




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