for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 67   [ View Judgements ]

POWER TO TRANSFER PROCEEDINGS


The Commissioner may, after due notice to the parties, by order in writing transfer any' proceedings or class of proceedings tinder any provision of this Act from himself to any other officer, and he may likewise transfer any such proceedings (including a proceeding already. transferred under this section) from one such officer to another or to himself.

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