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Senaji Kapurchand Vs. Pannaji Devichand - Court Judgment

LegalCrystal Citation
SubjectCompany
CourtMumbai
Decided On
Judge
Reported in(1930)32BOMLR1607
AppellantSenaji Kapurchand
RespondentPannaji Devichand
DispositionAppeal dismissed
Excerpt:
indian companies act (xi of 1913), section 42 - unregistered firms carrying on business and consisting of more than twenty persons-illegal partnership.;a partnership consisting of twenty-four persona, constituting four unregistered firms, carrying on business is illegal, having regard to the provisions of section 4, sub-section (2), of the indian companies act, 1913. - thankerton, j.1. their lordships need not call upon the respondents' counsel.2. they agree with the judgment of the court below, and with the reasons given by that court; accordingly, their lordships will humbly advise his majesty that the appeal should be dismissed with costs.
Judgment:

Thankerton, J.

1. Their Lordships need not call upon the respondents' counsel.

2. They agree with the judgment of the Court below, and with the reasons given by that Court; accordingly, their Lordships will humbly advise His Majesty that the appeal should be dismissed with costs.


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