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

Civil Procedure Code Relief


Lack of jurisdiction

A court may dismiss the case outright, if, it (the court) does not have requisite jurisdiction, either pecuniary or territorial.

Dismiss In Default (Order 4)

  • If neither party appears on the date of hearing then the court is entitled to dismiss the suit,

Or

  • If the Defendant appears and the plaintiff does not appear, then the court is bound to dismiss the suit

  • However, if the plaintiff appears and the defendant does not

  • appear, then the court is authorized to either postpone the hearing or proceed with the suit "Exparte", i.e. without defendant.



Civil Procedure Code Relief 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