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Supreme Court: Complaints Under NI Act Can't Be Re-filed Without Authorisation - (15 Jun 2017)

Supreme Court has declined to interfere with decision of Himachal Pradesh High Court, which held that re-filing of a complaint filed at Delhi’s Saket District Court under Section 138 of NI Act as void, since it did not have its authorisation.

Tags : SUPREME COURT   HIMACHAL PRADESH HIGH COURT  

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