for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 213   [ View Judgements ]

Notice for investigation


On such petition being filed in the Office of the Prothonotary and Senior Master, on the application of an indigent person, a notice returnable before the Prothonotary and Senior Master, for investigation of the petitioners’ claim that he is an indigent person, shall be issued.

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