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Partnership


Dissolution on The Happening of Certain Contingencies

Subject to contract between the partners a firm is dissolved on the happening of the following contingencies.

  1. If constituted for a fixed term, by the expiry of that term
  2. If constituted to carry out one or more adventures or undertakings, by its completion.
  3. By the death of a partner
  4. On insolvency of a partner


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