for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 146   [ View Judgements ]

Notice for production of record


No application in which it may be necessary to refer to any proceedings in a suit or matter shall, except by leave of the Court, be made unless notice thereof shall have been given to the Prothonotary and Senior Master before 4-15 p.m. in the afternoon of the day previous and such notice shall state the Court in which and the day on which the application is intended to be made.

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