for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 6   [ View Judgements ]

Amendment in form no. 1


In the said rules, in Form No. 1,-



(a) for para 9, the following para shall be substituted, namely :-



"9. Relief sought:-In view of the facts mentioned in paragraph seven above, the appellant prays for the following relief."



(b) Para "11 and 12" shall be renumbered as para "10 and 11" respectively.

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