Section 38   [ View Judgements ]

Petition under section 141


(1) A petition under section 141 shall be made only after the petitioner has given a general notice in the manner specified in clause (i) of sub-rule (1) of rule 36.



(2) The Bench Officer shall place the petition for orders of the Bench as to the persons on whom individual notices ought to be served or for such other orders as may be considered necessary by the Bench.



(3) A certified copy of the final order passed by the Bench extending the time shall be filed by the petitioner with the Registrar who shall take the same on record.

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