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

Code of Civil Procedure, 1908


ORDER XXXVI

SPECIAL CASE

1. Power to state case for Court's opinion.

2. Where value of subject-matter must be stated.

3. Agreement to be filed and registered as suit.

4. Parties to be subject to Court's jurisdiction.

5. Hearing and disposal of case.



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