Section 2   [ View Judgements ]

Amendment in rules


In the Notaries Rules, 1956 (hereinafter referred to as the 'said rules'), after Rule 8-A, the following rules shall be inserted, namely



'8-B. Renewal of certificate of practice:- The certificate of practice issued under sub-rule (4) of Rule 8 may be renewed for a further period of five years on payment of prescribed fee. An application for renewal of certificate of practice shall be submitted to the appropriate Government before three months from the date of expiry of its period of validity:



Provided that the appropriate Government may, after considering the reasons stated in the application, relax the condition of submission of application for renewal or certificate of practice before the above specified period".

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