Section 5   [ View Judgements ]

Bench to have seal of its own


(1) There shall be a separate seal indicating that it is the seal of a Bench of the Company Law Board, and each Bench shall be provided with a seal which shall also indicate the Bench to which it relates.



(2) Every such seal shall be kept in the custody of the Bench Officer and shall be used under his direction or control.



(3) Every order or communication made, notice issued or certified copy granted, by a Bench shall be stamped with a seal of the concerned Bench and shall be authenticated by the Bench Officer.

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