for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 17   [ View Judgements ]

CLAIMS TO BE MADE TO THE COMMISSIONER


Every person having a claim against the Company shall prefer such claims before the Commissioner within thirty days from the specified date: Provided that if the Commissioner is satisfied that the claimant was prevented by sufficient cause from preferrig the claim within the said period of thirty days, he may entertain the claim within a further period of thirty days and not thereafter.

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