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[Section 402] [Complete Act]
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Central Government Act
Section 402(d) in The Companies Act, 1956
(d) the termination, setting aside or modification of any agreement, howsoever arrived at, between the company on
1. Subs. by Act 31 of 1988, s. 67 (w. e. f. 31. 5. 1991 ).
the one hand, and any of the following persons, on the other, namely:-
(i) the managing director,
(ii) any other director,
(iii) the managing agent,
(iv) the secretaries and treasurers, and
(v) the manager, upon such terms and conditions as may, in the opinion of the 1 Company Law Board] be just and equitable in all the circumstances of the case;