for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 708   [ View Judgements ]

Filing statement of case, issuing notice and fixing date for the hearing


The party at whose instance a reference has been made shall file the statement of the case in the office of the Prothonotary and Senior Master (1)[at Bombay, or the Additional Registrar of the respective Benches as the case may be] and shall forth with take steps to bring the reference to final conclusion. Such party shall apply to the Prothonotary and Senior Master (1)[at Bombay, or the Additional Registrar of the respective Benches as the case may be] to issue notice and to fix a date for the hearing of the reference and shall serve the notice on the opposite party. If such party fails to take such steps for two months from the receipt of the reference in the High Court, the Prothonotary and Senior Master (1)[at Bombay, or the Additional Registrar of the respective Benches as the case may be] may set down the reference on board for orders. The court may pass such order on the reference as it may deem fit.

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