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BRINGING OF LEGAL REPRESENTATIVE ON RECORD OR CHANGE IN THE DESIGNATION OF APPELLANT/RESPONDER

7.01 Rule 22 of the Procedure Rules provides for continuance of the proceedings

 

(I) after death of a party
(ii) where the party is adjudicated as an insolvent and
(iii) where a company is wound up

For this purpose, an application is to be made within a period of 60 days of the occurrence of the event by against the successor-in-interest the executor, administrator, receiver, liquidator or other legal representative of the appellant or applicant or respondent as the case may be.

Such an application even if it is received late will be treated as a miscellaneous application and listed before the Bench concerned for appropriate orders or directions. If the Bench concerned allows the applicant to be brought on record the Registry will :-

  1. make an entry in the order sheet stating that the original applicant/ respondent died or went into liquidation or was adjudicated insolvent or is wound up if it a company and that the successor in interest the executor, administrator, receiver, liquidator or other legal representative as the case may be has been brought on record.
  2. Issue notice to the person impleaded at the address given in the application
  3. send copies of orders to him and
  4. effect change of designation wherever ordered.