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Report No. 163

Q.32. Order 16, rule 2(1) (Deposit of expenses): Clause 25(ii) of the Bill

Order 16, rule 2(1) requires a party applying for witness summons to deposit the expenses of witnesses. The Bill proposes that the deposit should be made within 7 days of the application under Order 16, rule 1(4).

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




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