for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 265   [ View Judgements ]

Power of Court or Judge to enlarge or abridge time


The Court or the Judge in Chambers shall have power to enlarge or abridge the

time appointed by these rules or fixed by any order for doing any act or taking any proceedings, upon such terms (if any) as the justice of the case may require, and any such enlargement may be ordered although the application for the same is not made until after the expiration of the time appointed or allowed.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon