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Recovery of Debts Due to Banks and Financial Institutions Act, 1993


4. Procedure for filing applications

(1) An application shall be presented in Form annexed to these rules by the applicant in person or by his agent or by a duly authorized legal practitioner to the Registrar of the Bench within whose jurisdiction his case falls or shall be sent by registered post addressed to the Registrar.

(2) An application sent by post under sub-rule (1) shall be deemed to have been presented to the Registrar the day on which it was received in the office of the Registrar.

(3) The application under sub-rule (1) shall be presented in 3[two sets ] in a paper book along with an empty file size envelope bearing full address of the 4[defendants] and where the number of 4[defendant] is more than one, then sufficient number of extra paper-books together with empty file size envelopes bearing full address of each of the respondents shall be furnished by the applicant.



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