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Report No. 144

Conflicting Judicial Decisions Pertaining to The Code of Civil Procedure

Chapter I

Introduction

1.1. Genesis of the Report.-

In the present report, the Law Commission of India proposes to deal with the conflicts of judicial decisions pertaining to the Code of Civil Procedure, 1908. The Commission has already forwarded to Government its report on the subject of conflicts of decisions and the mechanism for solving those conflicts and has in that report dealt with the conflicts of decisions on certain specific Acts relating to Hindu Family Law.* The present report seeks to carry further the task undertaken by the Commission, that is, to make recommendations for resolving conflicts of judicial decisions on important enactments. The subject has been chosen suo motu by the Commission.

*. Law Commission of India (LCI), 136th Report.



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