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

17. Publication of notices in Official Gazette.-

Any notice required to be given by the Bank under this Act may be served by post, but every such notice shall also be published by the Bank in 1[the Gazette of India or the Official Gazette of the State, according as the notice relates to a security, issuedby the Central Government or a State Government], and on such publication shall be deemed to have been delivered to all persons for whom it is intended.



Public Debt Act, 1944 Back




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