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

36. Summons to defendants to appear and answer.-

If on receiving the petition the village court is satisfied that the trial of the suit may be proceeded with, it shall by summons or otherwise require the defendant to appear and answer orally or in writing the claim made in the suit.



Manipur (Village Authorities in hill areas) Act, 1956 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