for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 224   [ View Judgements ]

Default in completing security or carrying out directions


If the defendant does not complete his security ( if any) or carry out such other directions as the Judge may have given within the time limited in the order, the plaintiff shall be at liberty to have the suit set down for hearing forth with before the Judge in Chambers, as if no order granting leave had been made.

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