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Code of Civil Procedure, 1908


ORDER XXXVII

SUMMARY PROCEDURE ON NEGOTIABLE: INSTRUMENTS

RULES

1.Application of Order.

2. Institution of summary suits upon bills of exchange, etc.

3. Defendant showing defence on merits to have leave to appear.

4. Power to set aside decree.

5. Power to order bill, etc., to be deposited with officer of Court.

6. Recovery of cost of noting non-acceptance of dishonoured bill or note.

7. Procedure in suits.



Code of Civil Procedure, 1908 Back




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