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The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015.


1. Amendment of section 26.

In section 26 of the Code of Civil Procedure, 1908 (hereafter referred to as the Code), in sub-section (2), the following proviso shall be inserted, namely:––

“Provided that such an affidavit shall be in the form and manner as prescribed under Order VI of Rule 15A”.



The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015. Back




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