for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 196   [ View Judgements ]

Before whom affidavits to be sworn


Affidavits shall be sworn either before the officers referred to in Rule 197 below or before persons mentioned in section 139 of the Code of Civil Procedure, 1908.

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