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Citedby 1 docs
V.K. Kaliappa Gounder Sons ... vs V.K. Subramani on 7 January, 1999

[Section 32] [Complete Act]
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Central Government Act
Section 32(4) in The Indian Partnership Act, 1932
(4) Notices under sub-section (3) may be given by the retired partner or by any partner of the reconstituted firm.