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The Joint-stock Companies Act, 1857

LXXI. Course to be pursued by Court on petition of contributory.-

Upon the hearing of a petition presented by a contributory, the Court may dismiss such petition with or without costs to be paid by the petitioner, or it may make an order or decree directing the Company to be wound-up or such other order or decree as it deems just.



Joint-Stock Companies Act, 1857 Back




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