for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 12: PLURAL REMEDIES


A memorandum of appeal shall not seek relief or reliefs therein against more than one order unless the reliefs prayed for are consequential.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon