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Report No. 163

26. Amendment of Order XVII.-

In the First Schedule, in Order XVII, in rule 1,-

(i) for sub-rule (1), the following shall be substituted, namely:-

"(1) The court may, if sufficient cause is shown, at any stage of the suit grant time to the parties or to any of them, and may from time to time adjourn the hearing of the suit for reasons to be recorded in writing:

Provided that no such adjournment shall be granted more than three times to a party during hearing of the suit.";

(ii) in sub-rule (2), for the words "may make such order as it thinks fit with respect to the costs occasioned by the adjournment", the words "shall make such orders as to costs occasioned by the adjournment or such higher costs as the court deems fit" shall be substituted.



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




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