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The Joint-stock Companies Act, 1857

XXV. Copies of Memorandum and Articles of Association to be forwarded to shareholders.-

Copies of the Memorandum of Association and Articles of Association shall be forwarded by the Company to every shareholder, at his request, on payment of the sum of one Rupee for each copy, or such less sum as may be prescribed by the Company.



Joint-Stock Companies Act, 1857 Back




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