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Company Law Board Regulations, 1991


46. General power to amend

A Bench may, at any time, and on such terms as to costs or otherwise, as it may thing fit, amend any defect or error in any proceeding before it; and all necessary amendments shall be made for a the purpose of determining the real question or issue raised by or depending on such proceeding.



Company Law Board Regulations, 1991 Back




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