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Code of Civil Procedure, 1908


ORDER VI

PLEADINGS GENERALLY

1.Pleading.

2.Pleading to state material facts and not evidence.

3.Forms of pleading.

RULES

4.Particulars to be given where necessary.

5.Further and better statement, or particulars.

6.Condition precedent.

7.Departure.

8.Denial of contract.

9.Effect of document to be stated.

10.Malice, knowledge, etc.

11.Notice.

12.Implied contract, or relation.

13.Presumptions of law.

14.Pleading to be signed.

15.Verification of pleadings.

16.Striking out pleadings.

17.Amendment of pleadings.

18.Failure to amend after order.



Code of Civil Procedure, 1908 Back




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