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Report No. 163

Q.39. Order 26, rule 4A (New) (Commission for witnesses): Clause 29 of the Bill. [See also Q.35, supra]

Clause 29 of the Bill proposes to insert Order 26, rule 4A (new), under which, the court "may in the interest of Justice, etc. issue Commission, for examining a witness within its Jurisdiction," it may be noted that clause 27(ii) of the Bill proposes to amend Order 18, rule 4 to make such commissions mandatory (except in certain cases). [See Q.35, supra].



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




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