for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 650   [ View Judgements ]

Collector to furnish postal address of parties


The Collector as defined in section 3 (c) of the Act shall, along with every reference under section 18 of the Act supply to the Prothonotary and Senior Master the postal addresses of all person on whom notices are required to be served

under section 20 of the Act and in the case of a reference under section 30 of

the Act the postal addresses of all persons interested in the apportionment.

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