for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 225   [ View Judgements ]

Setting down of summary suits for hearing


Summary suits in which leave to defend is granted shall, as far as possible, be set down for hearing, before the Judge appointed from time to time by the Chief Justice for that purpose, on the days fixed for the hearing thereof.

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