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

91. Court to furnish records, etc., called for by State Government or High Court.-

The Small Cause Court shall comply with such requisitions as may, from time to time, be made by the State Government or High Court for records, returns and statements in such form and manner as such Government or Court, as the case may be, thinks fit.



 Back




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