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Code of Civil Procedure, 1908


ORDER XI

DISCOVERY AND INSPECTION

1.Discovery by interrogatories.

2.Particular interrogatories to be submitted.

3.Costs of interrogatories.

4.Form of interrogatories.

5.Corporations.

6.Objections to interrogatories by answer.

7.Setting aside and striking out interrogatories.

8.Affidavit in answer, filing.

9.Form of affidavit in answer.

10.No exception to be taken.

11.Order to answer or answer further.

12.Application for discovery of documents.

13.Affidavit of documents.

14.Production of documents.

15.Inspection of documents referred to in pleading or affidavits.

16.Notice to produce.

17.Time for inspection when notice given.

18.Order for inspection.

19.Verified copies.

20.Premature discovery.

21.Non-compliance with order for discovery.

22.Using answers to interrogatories at trial.

23.Order to apply to minors.



Code of Civil Procedure, 1908 Back




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