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The Schedule

[See Section 3]

Provisions of the Agreement which Shall have force of Law

Article III

Section 1.

Financing Operations

The Corporation may make investments of its funds in productive private enterprises in the territories of its members. The existence of a government or other public interest in such an enterprise shall not necessarily preclude the Corporation from making an investment therein.



International Finance Corporation (Status, Immunities and Privileges) Act, 1958 Back




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