for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 624   [ View Judgements ]

If transcript is incorrect costs of fresh translation


If the transcript is found to be incorrect, and a fresh translation is rendered

necessary, all costs of an incidental to such fresh translation shall be borne

by the party filing the document.

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