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Companies (Court) Rules, 1959


257. Prison to which person arrested on warrant is to be taken

Where the Court issues a warrant for the arrest of a person under these rules, the prison (to be named in the warrant) to which the person shall be committed shall, unless the Court otherwise orders, be the prison to which commitments are made by the Court in the exercise of its ordinary civil jurisdiction.

A warrant committing a person to prison shall be in Form No. 117 and an order releasing him on bail in Form No. 118.





Companies   (Court) Rules, 1959 Back






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