Section 10   [ View Judgements ]

Procedure for issue of duplicate Government security, etc


(1) When a Government security is lost, stolen, destroyed, mutilated or defaced, the person entitled thereto shall apply for the issue of a duplicate security in the manner laid down in regulations 11 and 13, to the Public Debt Office at which the security is registered with a statement showing particulars, such as security number, amount of security and nomenclature of the loan.



(2) In respect of Government securities which have matured or mature during the process of the issue of duplicate Government security, the Public Debt Office, after following the procedure laid down in regulations 11 and 13, shall pay the maturity proceeds and accrued interest thereon instead of issuing the duplicate Government security.

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