Section 862   [ View Judgements ]

Case under section 21 of the Act to be filed in Prothonotary’s Office


A case (hereinafter in this chapter referred to as a “reference”) received by the High Court under section 21 of the Chartered Accountants Act, 1949 (hereinafter in this Chapter referred to as “the Act”) shall be filed in the office of the Prothonotary and Senior Master and shall be numbered as a reference and entered in a separate register.

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