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Companies (Court) Rules, 1959


29. Petitioner to effect service

Save as otherwise provided by these Rules and subject to any directions of the Judge or Registrar, the petitioner, applicant or any other person having the conduct of proceedings in Court, shall be responsible for the service of all notices, summons and other processes and for the advertisement and publication of notices, required to be effected by these Rules or by order of Court.





Companies   (Court) Rules, 1959 Back






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