for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 620   [ View Judgements ]

When documents sent for translation


A party to a suit or matter shall, as soon as possible, send to the Chief Translator’s office for translation into English any document not in the English language on which he intends to rely at the hearing of the suit or matter. If he fails to do so or sends the same so late that the translation is not ready when the case is called on, the Judge may not allow the said document to be tendered in evidence and may proceed with the hearing of the suit or matter, or he may adjourn

the hearing of the suit or matter and pass such order as to the costs of the

adjournment and of the translation as he may deem fit.

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