for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 55   [ View Judgements ]

Petitions to be on Oath


All Petitions and Miscellaneous Applications shall be on oath and shall be verified in the manner provided by Order VI, rule 15 of the Code of Civil Procedure for the verification of pleadings.

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