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K. D. Kamath & Co vs C.I.T., Bangalore on 11 October, 1971
K.A. Lona Etc. vs Dada Haji Ibrahim Hilari & Co. And ... on 20 January, 1981
Sh. V. K. Paliwal vs M/S. Dhaneshwar Gupta & Sons on 21 August, 2010
Jammula Venkataswamy & Sons vs Commissioner Of Income-Tax on 22 January, 1974
In The Court Of Ms. Neha Paliwal vs M/S Vijay Narayan on 19 April, 2011

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Central Government Act
Section 18 in The Indian Partnership Act, 1932
18. Partner to be agent of the firm.—Subject to the provisions of this Act, a partner is the agent of the firm for the purpose of the business of the firm.