for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 260   [ View Judgements ]

Subsequent summons about same estate.


When an Originating Summons has been issued under rule 238 or rule 239 every subsequent summons relating to the same estate or trust shall, so far as possible, be heard by the Judge who heard the Original Summons.

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