Section 11   [ View Judgements ]

Signing of the pleading, etc. to be filed before the Tribunal


All appeals or applications or order pleadings, to be filed before the Tribunal, shall be signed by the parties or their duly authorized representatives and verified. The person verifying shall specify by reference to the numbered paragraphs, what he verifies on his own knowledge and what he verifies on information received and believed to be true. The verification shall be signed by the person making it and shall state the date on which and the place at which it was signed.

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