for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 15   [ View Judgements ]

Supply of copy of order to the appellant or applicant and to the concerned Assessing Authority


A copy of the order passed in appeal shall be supplied free of cost to the appellant or the applicant and another copy shall be sent to the Assessing Authority whose order forms the subject of the appeal proceedings.

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