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Companies (Court) Rules, 1959


358. Appeal against Review

(1) Any party dissatisfied with the decision of the Taxing Officer on review may, not later than seven days from the date of the decision, or such further time as the Judge may allow, appeal to the Judge in Chambers against the decision of the Taxing Officer. The appeal shall be made by a Judge's summons and shall be accompanied by a memorandum setting out the grounds of appeal. The summons together with a copy of the memorandum shall be served on the opposite party not less than four clear days, before the date fixed for the hearing. On such appeal, the Judge may pass such orders as may seem just.

 

(2) Subject to the orders of Court on such appeal, if any, the decision of the Taxing Officer shall be final.





Companies   (Court) Rules, 1959 Back






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