Section 496   [ View Judgements ]

Commissioner may proceed ex-parte


If any party Concerned in any reference or matter who shall have been duly served with notice does not appear on the day fixed for the hearing of the notice or on any other day to which the hearing may be adjourned, the Commissioner shall be at liberty to proceed ex-parte as regards such party.

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