AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Cyber Regulations Appellate Tribunal (Procedure) Rules, 2000


8. Paper book, etc. to accompany the application.-

(1) Every application shall be accompanied by a paper book containing:

a certified copy of the order against which the application has been filed; 

copies of the documents relied upon by the applicant and referred to in the application; and  an index of documents.

(2) The documents referred to in sub rule (I) may be attested by an advocate or by a Gazetted Officer.

(3) Where an Application is filed by an agent, documents authorizing him to act as such agent shall also be appended to the application :

Provided that where an application is filed by an advocate it shall be accompanied by a duly executed vakalatname.





Cyber   Regulations Appellate Tribunal (Procedure) Rules, 2000 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys