Section 7   [ View Judgements ]

Nomination in respect of Government securities


The person making or cancelling the nomination in respect of a stock certificate shall submit the Form - VI or the Form - VII, as the case may be, along with the stock certificate, or the Form -VI or the Form - VII, only, in respect of bond ledger account, as the case may be, and on receipt of such forms, the Public Debt Office shall, register in its books the nomination or the cancellation, as the case may be, and forward to such person an endorsement on the stock certificate or an acknowledgement to the effect that nomination, or cancellation, has been made in its books as per the form submitted by the applicant.

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