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Report No. 26

106. Exemption of corporation, etc. from insolvency proceedings.-Subject to the provisions of section 108, no insolvency petition shall be presented against any corporation or against any association or company registered under any enactment for the time being in force.

[Section 8, P.A.] [Cf. section 107, P.T.A.]

107. Power to present petition against a partner.-Any creditor whose debt is sufficient to entitle him to present an insolvency petition against all the partners in a firm may present a petition against any one or more of the partners in the firm without including the others.

[New] [Cf. section 95, P.T.A.]



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