AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Code of Civil Procedure, 1908


ORDER VII

PLAINT

1.Particulars to be contained in plaint.

2.In money suits.

3.Where the subject-matter of the suit is immovable property.

4.When plaintiff sues as representative.

5.Defendant's interest and liability to be shown.

6.Grounds of exemption from limitation law.

7.Relief to be specifically stated.

8.Relief founded on separate grounds.

9.Procedure on admitting plaint. Concise statements.

10.Return of plaint. Procedure on returning plaint.

11.Rejection of plaint.

12.Procedure on rejecting plaint.

13.Where rejection of plaint does not preclude presentation of fresh plaint.

RULES

DOCUMENTS RELIED ON IN PLAINT

14.Production of document on which plaintiff sues. List of other documents.

15.Statement in case of documents not in plaintiff's possession or power.

16.Suits on lost negotiable instruments.

17.Production of shop-book. Original entry to be marked and returned.

18.Inadmissibility of document not produced when plaint filed.



Code of Civil Procedure, 1908 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys