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Code of Civil Procedure, 1908


ORDER XLV

APPEALS TO THE SUPREME COURT

1." Decree " defined.

2.Application to Court whose decree complained of.

3.Certificate as to value or fitness.

4.Consolidation of suits.

5.Remission of dispute to Court of first instance.

6.Effect of refusal of certificate.

7.Security and deposit required on grant of certificate.

8.Admission of appeal and procedure thereon.

9.Revocation of acceptance of security.

9A.Power to dispense with notices in case of deceased parties.

l0.Power to order further security or payment.

11.Effect of failure to comply with order.

12.Refund of balance deposit.

13.Powers of Court pending appeal.

14.Increase of security found inadequate.

15.Procedure to enforce orders of the Supreme Court.

16.Appeal from order relating to execution.

17.[Repealed.]



Code of Civil Procedure, 1908 Back




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