for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 803 - E   [ View Judgements ]

Notice of filling Application to persons likely to be affected


Upon any application by petition under the Act, the Judge in chambers shall, if he accepts the petition, direct notice thereof to be given to all persons mentioned in the petition and to such other persons as may seem to him to be likely to be affected by the proceedings requiring all or any of such persons to show cause, within the time specified in the notice, why the relief sought in the petition should not be granted.

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