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Code of Civil Procedure, 1908


ORDER II

FRAME OF SUIT

1.Frame of suit.

2.Suit to include the whole claim. Relinquishment of part of claim. Omission to sue for one of several reliefs.

3.Joinder of causes of action.

4.Only certain claims to be joined for recovery of immovable property.

5.Claims by or against executor, administrator or heir.

6.Power of Court to order separate trials.

7.Objections as to misjoinder



Code of Civil Procedure, 1908 Back




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