for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 207   [ View Judgements ]

Procedure when affidavit is to be sworn outside Court House


Where an affidavit is required to be sworn outside the Court House, a written application shall be made to the Prothonotary and Senior Master accompanied by the necessary stamps for the attendant's fee under the Table of Fees, stating where an Officer is required to attend, and for what purpose and why he is so required. On receipt of such application the Prothonotary and Senior Master shall, unless he sees any reason to the contrary, direct an officer to attend. So far as possible the Prothonotary and Senior Master shall direct the officers to attend in rotation.

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