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Suit Procedure


Introduction

There is a detailed procedure laid down, for filing a civil case. If the procedure is not followed, then the registry has a right to dismiss the suit

The Procedure is as follows: Filing of Suit / Plaint.

  • In layman's language plaint is the written complaint / allegation
  • One who files it is known as "Plaintiff" and against whom it is filed is known as "Defendant"
  • The plaint has to be filed within the time limit prescribed in the Limitation Act, and should be typed copy, in double line space.
  • Name of the Court, Nature of Complaint, Names and Address of parties to be suit has to be clearly mentioned.
  • Plaint should also contain verification from plaintiff, stating that, contents of the plaint are true and correct


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