Login : Advocate | Client
Home Post Your Case My Account Law College Law Library

Company Law Board Regulations, 1991

50. Dress for the member, for the authorised representatives and for the parties in person

1.     For the members The dress for the members will be suit with a tie or buttoned-up coat over a pant.

2.     For the authorised representatives An authorised representative who is a professional, shall appear before the Bench in his/her professional dress, if any, and if there is no such dress,-

a.     In the case of made, a suit with a tie or buttoned-up coat over a pant.

b.    IN the case of female, in a saree or any other dress of a sober colour.

3.     For parties in person Parties appearing in person before the Company Law Board shall be properly dressed.

Company Law Board Regulations, 1991 Back

Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys