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Citedby 78 docs - [View All]
Liberty Cinema vs Income-Tax Officer on 30 December, 1982
Amit Maru vs State Of Maharashtra on 10 June, 2010
Amit Maru vs State Of Maharashtra on 10 June, 2010
Additional Commissioner Of ... vs Hassan Chand & Sons. on 22 April, 1996
Chillakuru Chandrasekhara Reddy vs Pamuru Vishnu Vinodh Reddy And ... on 15 June, 1994

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[Complete Act]
Central Government Act
Section 37 in The Indian Partnership Act, 1932
37. Right of outgoing partner in certain cases to share subsequent profits. Where any member of a firm has died or otherwise ceased to be a partner, and the surviving or continuing partners carry on the business of the firm with the property of the firm without any final settlement of accounts as between them and the outgoing partner or his estate, then, in the absence of a contract to the contrary, the outgoing partner or his estate is entitled at the option of himself or his representatives to such share of the profits made since he ceased to be a partner as may be attributable to the use of his share of the property of the firm or to interest at the rate of six per cent. per annum on the amount of his share in the property of the firm: Provided that where by contract between the partners an option is given to surviving or continuing partners to purchase the interest of a deceased or outgoing partner, and that option is duly exercised, the estate of the deceased partner, or the outgoing partner or his estate, as the case may be, is not entitled to any further or other share of profits; but if any partner assuming to act in exercise of the option does not in all material respects comply with the terms thereof, he is liable to account under the foregoing provisions of this section.