for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 281   [ View Judgements ]

Personal liability of advocate on record to pay costs


Whereupon the trial of any suit or matter it appears that the same cannot

conveniently proceed by reason of the Advocate on record for any party having neglected to attend personally, or by some proper person on his behalf, or having omitted to deliver any paper necessary for the use of the Court or the Judge in chambers and which according to the practice ought to have been delivered, such Advocate shall personally pay to all or any of the parties such costs as the Court or the Judge in Chambers shall think fit to award.

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