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Report No. 163

Order VI

Pleadings Generally

5. Further and better statement, or particulars.- A further and better statement of the nature of the claim or defence, or further and better particulars of any matter staled in any pleading, may in all cases be ordered, upon such terms, as to costs and otherwise, as may be just.

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17. Amendment of pleading.- The Court may at any stage of the proceedings allow either party to alter or amend his pleadings in such manner and on such terms as may be just, and all such amendments shall be made as may be necessary for the purpose of determining the real questions in controversy between the parties.

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18. Failure to amend after order.- If a party who has obtained an order for leave to amend does not amend accordingly within the time limited for that purpose by the order, or if no time is thereby limited then within fourteen days from the date of the order, he shall not be permitted to amend after the expiration of such limited time as aforesaid or of such fourteen days, as the case may be, unless the time is extended by the Court.

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




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