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

Notaries Act, 1952


4. Registers

(1) The Central Government and every State Government shall maintain, in such form as may be prescribed, a register of notaries appointed by that government and entitled to practice as such under this Act.

(2) Every such register shall include the following particulars about the notary whose name is entered therein, namely:-

(a) his full name, date of birth, residential and professional address;

(b) the date on which his name is entered in the register;

(c) his qualifications; and

(d) any other particulars which may be prescribed.



Notaries Act, 1952 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