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Code of Civil Procedure, 1908


ORDER XIV

SETTLEMENT OF ISSUES AND DETERMINATION OF SUIT ON ISSUES OF LAW OR ON ISSUES AGREED UPON

1.Framing of issues.

2.Issues of law and of fact.

3.Materials from which issues may be framed.

4.Court may examine witnesses or documents before framing issues.

5.Power.to amend, and strike out, issues.

6.Questions of fact or law may by agreement be stated in form of issues.

7.Court, if satisfied that agreement was executed in good faith, may pronounce

judgment.



Code of Civil Procedure, 1908 Back




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