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

198. Appeal not to be dismissed without giving reasonable opportunity.

No appeal under section 196 or section 197 shall be dismissed or allowed partly or wholly, unless reasonable opportunity of showing cause or being heard has been given to the parties.



Manipur Municipalities Act, 1994 Back




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