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Companies (Court) Rules, 1959


228. Filling in proxy where creditor or contributory is blind or incapable

The proxy of a creditor or a contributory blind or incapable of writing may be accepted if such creditor or contributory has attached his signature or mark thereto in the presence of a witness who shall add to his signature, his description and address :

Provided that all insertions in the proxy are in the hand-writing of the witness and such witness shall have certified at the foot of the proxy that all such insertions have been made by him at the request and in the presence of the creditor or contributory before he attached his signature or mark.





Companies   (Court) Rules, 1959 Back






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