for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 132   [ View Judgements ]

Registered Clerks of Advocates on written authority permitted to appear in chamber matter before Prothonotary and Senior Master


Registered clerks of Advocates may, on the written authority of their employers, appear and act for their employers in any Chamber matter before the Prothonotary and Senior Master, for which such authority is given, but the Prothonotary and Senior Master may require the attendance of the Advocate on record whenever he thinks fit. The Prothonotary and Senior Master shall have power subject to an appeal to the Judge in Chambers, to exclude from the aforesaid privilege any clerk whom he may consider incompetent or to have abused such privilege.

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