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The Joint-stock Companies Act, 1857

XVIII. Transfer of shares.-

The transfer of any share in the Company shall be in the form marked F in the Schedule hereto, or to the like effect, and shall be executed both by the transferrer and transferree; the transferrer shall be deemed to remain a holder of such share until the name of the transferree is entered in the Register-book in respect thereof.



Joint-Stock Companies Act, 1857 Back




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