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Companies (Court) Rules, 1959


261. Directions at preliminary hearing of summons

On the return of the summons the Court may give such directions as it shall think fit as to whether points of claim and defense are to be delivered, as to the taking of evidence wholly or in part by affidavit or orally, as to the cross examination, before the Judge on tile hearing, either in Court or in Chambers, of any deponents to affidavits in support of or in opposition to the application, as to any report it may require the Liquidator to make and generally as to the procedure on the summons and for the hearing thereof. Points of claim to he delivered shall be in Form No. 122 or 123 with such variations as may be necessary.





Companies   (Court) Rules, 1959 Back






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