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Report No. 163

5. Amendment of section 58.- In section 58 of the principal Act,

(i) in sub-section (1),

(a) in clause (a), for the words "one thousand rupees", the words "five thousand rupees" shall be substituted;

(b) for clause (b), the following clause shall be substituted, namely:-

"(b) where the decree is for the payment of a sum of money exceeding two thousand rupees, but not exceeding five thousand rupees, for a period not exceeding six weeks:";

(ii) in sub-section (1A), for the words "five hundred rupees", the words "two thousand rupees" shall be substituted.



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




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