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Report No. 27

Order XXVI, rule 16A (New)

After rule 16 of Order XXVI of the First Schedule to the principal Act, the following rule shall be inserted, namely:-

"16A. Questions objected to before the Commissioner.-(1) Where any question put to a witness is objected to by a party or his pleader in proceedings before a Commissioner appointed under this Order, the Commissioner shall take down the question, the answer, the objection and the name of the person making it.

(2) No answer taken down under sub-rule (1) shall be read as evidence in the suit except by the order of the Court.".

[Cf. Order 18, rule 11.]

Order XXVI, rule 18A

After rule 18 of Order XXVI of the First Schedule to the principal Act, the following rule shall be inserted, namely:-

"18A. Application of order to execution proceedings.-The provisions of this Order shall apply, so far as may be, to proceedings in execution of a decree or order."

Order XXVI, rule 22

In rule 22 of Order XXVI of the First Schedule to the principal Act, after the figures "16", the words and figures "sub-rule (1) of rule 16A" shall be inserted.



Code of Civil Procedure, 1908 Back




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