for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 803 - B   [ View Judgements ]

Mode of application


Save as hereinafter otherwise provided, all Applications under the Act shall be made by petition and shall be placed on board for admission after prior notice to all parties concerned. The judge may consider admission of the Petition in exercise of his discretion even though no such notice is served on the other side. The Judge may admit or reject the Petition or pass such other orders thereon as he may deem fit.

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