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

Report No. 44

26. Need for saving provision considered.-

We consider that in the situation at (i), (ii) and (iii) above, the amendment can be made applicable without much difficulty. The proceedings would not have reached such an advanced stage as to create an expectation that the defeated party will be able to invoke his right under clause (a) or clause (b) of Article 133(1). Moreover, the provisions of Article 133(1)(c) and Article 136 could be resorted to.



Appellant Jurisdiction of the Supreme Court in Civil matters Back




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