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

Report No. 163

29. Amendment of Order XXVI.-

In the First Schedule, in Order XXVI, after rule 4, the following rule shall be inserted, namely:-

"4A. Commission for examination of any person resident within the court local limits.-Notwithstanding anything contained in these rules, any court may, in the interest of justice or for the expeditious disposal of the case or for any other reason, issue commission in any suit for tlw examination, on interrogatories or otherwise, of any person resident within the Tocal limits of its jurisdiction, and the evidence so recorded shall be read in evidence."



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




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