for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 821   [ View Judgements ]

Decree absolute, appearance not necessary


On the date appointed for the purpose the suit shall be placed on board for decree absolute, and on the suit being called on, the decree nisi shall be made absolute without any application being made to the Court either by the party or by his Advocate.

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