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The Joint-stock Companies Act, 1857

Part II

Management and Administration of Companies. General

XXVI. Registered Office of company.-

The Company shall have a registered Office to which all communications and notices may be addressed; if any Company registered under this Act carries on business without having such an Office, it shall incur a penalty not exceeding Fifty Rupees for every day during which business is so carried on.



Joint-Stock Companies Act, 1857 Back




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