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The Joint-stock Companies Act, 1857

XXXIII. Balance-sheet to be signed and certified by the Directors.-

The balance-sheet shall be signed by the Directors or any three or more of them, who shall certify at the foot thereof that the same, to the best of their belief, contains a true account of the capital and liabilities and of the property and assets of the Company.



Joint-Stock Companies Act, 1857 Back




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