Section 17   [ View Judgements ]

Claims to be made to the Commissioner


Every person having a claim against a jute companies with regard to any of the matters specified in the Second Schedule pertaining to any undertakings owned by it, shall prefer such claim before the Commissioner within thirty days from the specified date : 1.2.1982 : vide notification No. S.o.43 (E), dated 22.1.1982, Government of India, Exty.PT II, Section 3.(ii), p.72.



Provided that if the Commissioner is satisfied that the claimant was prevented by sufficient cause from preferring the claim within the said period of thirty days, be may entertain the claim within a further period of thirty days but not thereafter.



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