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

Report No. 100

1.3. Contents of the present Report.-

The succeeding Chapters of this Report focus attention upon the following specific topics relevant to litigation by or against the Government:-

(1) Section 80, Code of Civil Procedure, 1908 (notice required for suit against Government or public officers), and cognate provisions contained in other enactments.1

(2) Litigation Ombudsman-need for.2

(3) Limitation in suits by the Government.3

1. Chapter 2, infra.

2. Chapter 3, infra.

3. Chapter 4, infra.



Litigation by and against the Government - Some Recommendations for Reform Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys