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Companies (Court) Rules, 1959


349. Fees in misfeasance proceedings

In a proceeding against the promoters or officers of a company under sections 542 or 543, the fees to advocates shall, subject to any order of the Court and to rule 351 hereunder, be allowed on the same scale as if the proceeding were a suit for the amount claimed in such proceeding, and the scale of fees relating to suits in the Courts concerned shall be applied to such proceedings.





Companies   (Court) Rules, 1959 Back






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