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Report No. 76

8.40. Recommendation to amend section 34.-

We recommend that to avoid such difficulties, the words "or taking other steps in the proceedings" should be deleted from section 34. The result will be that an application can be made by the defendant under the section before filling the written statement. This would not, however, take away the discretion of the court so that if the defendant is guilty of delay, the court can in its discretion, take note thereof.



Arbitration Act, 1940 Back




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