Section 244   [ View Judgements ]

A partner may apply for issue of originating summons


Any partner in a firm or his legal representatives may apply for the issue of an Originating Summons returnable before the Judge in Chambers against his partners or former partners or their legal representatives (if any) for the purpose of having the partnership dissolved ( if it be still subsisting) and for the purpose of taking the accounts of and winding up such partnership and for the determination of any question arising in such partnership, whether to be dissolved or wound up or not.

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