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The Joint-stock Companies Act, 1857

XXVII. Notice of situation of registered Office.-

Notice of the situation of such registered Office, and of any change therein, shall be given to the Registrar of Joint-Stock Companies, and recorded by him: until such notice is given, the Company shall not be deemed to have complied with the provisions of this Act with respect to having a registered Office.



Joint-Stock Companies Act, 1857 Back




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