Section 654   [ View Judgements ]

Returnable date of notice under sections 18 and 30


The returnable date of a notice in a reference under section 18 of the Act for

compensation with or without apportionment shall be three months from the date of the issue of the notice; and the returnable date of a notice in case of any reference relating to apportionment only shall be one month from the date of the issue of the notice.

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