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

Code of Civil Procedure, 1908


ORDER XIII

PRODUCTION, IMPOUNDING AND RETURN OF DOCUMENTS

RULES

1.Documentary evidence to be produced at first hearing.

2.Effect of non-production of documents.

3.Rejection of irrelevant or inadmissible documents.

4.Endorsements on documents admitted in evidence.

5.Endorsements on copies of admitted entries in books, accounts and records.

6.Endorsements on documents rejected as inadmissible in evidence.

7.Recording of admitted and return of rejected documents.

8.Court may order any document to be impounded.

9.Return of admitted documents.

10.Court may send for papers from its own records or from other Courts.

11.Provisions as to documents applied to material objects.



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