for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 09: PAYMENT OF FEES


(1) Every appeal shall be accompanied by a fees of rupees five thousand only.

(2) the amount of fees shall be remitted in the form of crossed demand draft drawn on a nationalised bank in favour of "the Registrar, Securities Appellate Tribunal" payable at the station where the registry is located.

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