for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 39   [ View Judgements ]

Late payment when deemed to be made


When an amount is tendered in the Court on any day after 1-00 p.m., but is not accepted by the office concerned and is paid into the said office on the next working day between 11-00 a.m. and 1-00p.m., the payment shall be deemed to have been made on the day on which the tender was made

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