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Oriental Gas Company Act, 1857


23. Service  of process.-

All services of manse or other process, and all  notices whatsoever  which, by  law or  by the practice of any Court wherein  the said  Company shall sue or be sued, are required to be made, served, and given, in addition to all ways and means by which the same may otherwise be legally made, and given, by leaving the same addressed to  the Managing  Agent of the said Company at the office in Calcutta of the said company.

  1. Now High Court at Calcutta



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