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Companies (Court) Rules, 1959


346. Time for lodging bill

(1) Within four weeks from the date of the order awarding costs to any party, or within such further time as the Court may allow, the party to whom costs have been awarded shall lodge the bill of costs and vouchers with the Taxing Officer, and shall serve a copy of the bill on the party liable to pay the costs and file proof of such service with the Taxing Officer. The Taxing Officer shall fix a date for taxation of the bill and notify the parties of the date fixed.

 

(2) A bill of costs presented out of time shall be returned to the party and the Taxing Officer shall not receive or tax the bill without an order of the Court.





Companies   (Court) Rules, 1959 Back






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