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

38. No order to be set aside without notice to opposite party.-

No decision or order or a village court shall be set aside under section 35 or section 37 unless notice in writing has been served by the village court on the opposite party in the prescribed manner.



Manipur (Village Authorities in hill areas) Act, 1956 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys