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Citedby 94 docs - [View All]
Pradyumansinhji Arjunsinhji ... vs Patel Narshi Thakarshi And Ors. on 25 November, 1966
State Of Madhya Pradesh vs Shobharam And Ors on 22 April, 1966
Muman Kamal Sabedi Patel And Ors. vs The State Of Gujarat on 8 October, 1969
Parul Bala Sen Gupta vs The State on 19 February, 1957
Ladu Ram vs Rameshwar And Ors. on 25 April, 1967

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Central Government Act
Section 63 in The Code Of Criminal Procedure, 1973
63. Service of summons on corporate bodies and societies. Service of a summons on a corporation may be effected by serving it on the secretary, local manager or other principal officer of the corporation, or by letter sent by registered post, addressed to the chief officer of the corporation in India, in which case the service shall be deemed to have been effected when the letter would arrive in ordinary course of post. Explanation.- In this section" corporation" means an incorporated company or other body corporate and includes a society registered under the Societies Registration Act, 1860 (21 of 1860 ).