for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 25   [ View Judgements ]

Duty of Bench Officer to obtain a date of hearing


When the Bench Officer is satisfied that all the necessary parties to the application or petition, as the case may be, have been duly served with the notices of the application or petition and that the application or petition is complete in all other respects, [1] [he shall put up the matter to the Bench,--



(a) where no objections have been received from any of the parties on whom notices have been served and the parties have not requested for a hearing, for orders on the application or petition ; and



(b) in all other cases, for the orders of the Bench fixing a date for hearing the application or petition.]



FOOTNOTES:

1. Sustituted by Company Law Board (Bench) Amendment Rules, 1978

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon