Section 26   [ View Judgements ]

Power of party to make a representation


(1) Every person, served with a copy of the application or petition in accordance with these rules may, within twenty-one days from the date of such service, make a representation, whether in support of or in opposition to the application or petition, as the case may be, and such representation shall be addressed to the Bench Officer.



(2) Every person who makes a representation, referred to in sub-rule (1), shall serve a copy of such representation on the petitioner.



[1] [(3) Every such representation shall be verified by an affidavit by the person making the same.}



FOOTNOTES:

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

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