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Report No. 163

24. Amendment of Order XIV.-

In the First Schedule, in Order XIV,-

(i) in rule 4, for the words "may adjourn the framing of the issues to a future day", the words "may adjourn the framing of issues to a day not later than seven days" shall be substituted.

(ii) rule 5 shall be omitted.



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




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