for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 837   [ View Judgements ]

Mode of application


All such applications and appeals, other than appeals falling under clause (3) of section 110 of the Act, shall be made by petition supported by an affidavit and shall be intituled in the matter of the Act and in the matter of the insurer or the provident society, as the case may be. Where the application is under section 47 of the Act, the petition shall be intituled in the matter of the policy number.



Where an appeal falls under clause (3) of section 110 of the Act, the rules

relating to appeals contained in Part II, Chapter LII shall, with any necessary

modifications, apply to such appeal.

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