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

Debts Recovery Appellate Tribunal (Procedure) Rules, 1994


12. Plural remedies

A memorandum of appeal shall not seek relief or relief’s based on more than a single case of action in one single memorandum of appeal unless the relief’s prayed for are consequential to one another.





Debts Recovery   Appellate Tribunal (Procedure) Rules, 1994 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