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

Notaries Act, 1952


5. Entry of names in the register and issue or renewal of certificates of practice

(1) Every notary who intends to practice as such 4[may], on payment to the government appointing him of the prescribed fee, if any, be entitled-

(a) to have his name entered in the register maintained by that government under section 4; and

(b) to a certificate authorizing him to practice for a period of 5[five] years from the date on which the certificate is issued to him.

3[(2) The government appointing the notary, may, on receipt of an application and the prescribed fee, renew the certificate of practice of any notary for a period of five years at a time.]



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