Section 57   [ View Judgements ]

Amendment of section 204


In section 204 of the principal Act-



(a) for sub-section (1), the following sub-section shall be substituted namely:-



"(1) Save a provided in sub-section (2), no company shall after the commencement of this Act, appoint or employ any firm or body corporate to or in any office or place of profit under the company, other than the office managing agent, secretaries and treasures of trustee for the holders of debentures of the company for a term exceeding five years at a time:



(b) in sub-section (5), for the words "obtained anything the words obtains from the company anything shall be substituted.

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