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

Report No. 54

Chapter 28

Suits by or against Soldiers Etc.

Introductory

28.1. Order 28 deals with suits by or against members of the armed forces. The provisions of the Order are mainly designed to avoid the inconvenience that may be caused to a member of the armed forces who has to appear as a party to a suit, but cannot obtain leave of absence. Mainly, the rules empower him to appoint some other person for the purpose. No changes are recommended in this Order.



The Code of Civil Procedure, 1908 Back




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