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Code of Civil Procedure, 1908


ORDER VIII

WRITTEN STATEMENT AND SET-OFF

1.Written statement.

2.New facts must be specially pleaded.

3.Denial to be specific.

4. Evasive denial.

5. Specific denial.

6. Particulars of set-off to be given in written statement. Effect of set-off.

7. Defence or set-off founded on separate grounds.

8. New ground of defence.

9. Subsequent pleadings.

10. Procedure when party fails to present written statement called for by Court.



Code of Civil Procedure, 1908 Back




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