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Report No. 163

23. Amendment of Order XIII.-

In the First Schedule, in Order XIII, for rules 1 and 2, the following rule shall Amendment be substituted, namely:-

"1. Original documents to be produced at or before the settlement of issues.-(1) The parties or their pleader shall produce on or before the settlement of issues, all the documentary evidence in original where the copies thereof have been filed along with plaint or written statement.

(2) The court shall receive the documents so produced:

Provided that they are accompanied by an accurate list thereof prepared in such form as the High Court directs.

(3) Nothing in sub-rule (1) shall apply to documents-

(a) produced for the cross-examination of the witnesses of the other party; or

(b) handed over to a witness merely to refresh his memory.".



The Code of Civil Procedure (Amendment) Bill, 1997 Back




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