for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 489   [ View Judgements ]

Service of notice etc., on party concerned


Service of notice, Summons, order or other process upon any party concerned in such matter who is not represented by an Advocate shall be made in the manner provided by the Code of Civil Procedure for the Service of writ of summons in a suit, unless otherwise provided by these rules or unless the Commissioner

otherwise directs.

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