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Report No. 163

Admissions

Q.26. Order 12, rule 2 (Notice to admit documents): Clause 22(i) of the Bill

Order 12, rule 2 deals with the notice given by a party to the opposite party to admit, within fifteen days from the date of service of the notice certain documents. The proposed amendment seeks to reduce this period to seven days.

The proposal is prima facie, acceptable.



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




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