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Suit Procedure


Final Hearing

  • On the day fixed for final hearing, the arguments shall take place.
  • The arguments should strictly be confined to the issues framed.
  • Before the final Arguments, the parties with the permission of Court, can amend their pleadings.
  • Whatever is not contained in the pleadings, the court may refuse to listen.
  • Finally, the court shall pass a "final Order", either on the day of hearing itself, or some other day fixed by the court.


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