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

Depositories Act, 1996


14. Date and place of hearing of appeal to be communicated

The Central Government shall communicate, before considering the appeal, to the appellant or the Board or both the date and place of the hearing of the appeal and may send a copy of the appeal to the Board either before or with such communication.



Depositories Act, 1996 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