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Code of Civil Procedure, 1908


ORDER I

PARTIES TO SUITS

RULES

1.Who may be joined as plaintiffs.

2.Power of Court to order separate trials.

3.Who may be joined as defendants.

4.Court may give judgment for or against one or more of joint parties.

5.Defendant need not be interested in all the relief claimed.

6.Joiner of parties liable on same contract.

7.When plaintiff in doubt from whom redress is to be sought.

8.One person may sue or defend on behalf of all in same interest.

9.Misjoinder and nonjoinder.

10.Suit in name of wrong plaintiff. Court may strike out or add parties. Where defendant added, plaint to be amended.

11.Conduct of suit.

12.Appearance of one of several plaintiffs or defendants for others.

13.Objections as to nonjoinder or misJoinder.



Code of Civil Procedure, 1908 Back




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