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

Report No. 163

Process

Q.31. Order 16, rule 1(4) (Summons to be obtained by parties): Clause 23(1) of the Bill

Under Order 16, rule 1(4) of the Code, the parties may obtain summons to witnesses by applying to the court. The Bill proposes that this should be done within 5 days of presenting the list of witnesses.

Do you agree?



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