AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 144

1.2. Scope of the Report.-

We would like to make it clear that the report is confined to conflicts of decisions and does not purport to address itself to questions of other reforms, if any, that may be needed in the Code under consideration. As a pragmatic measure, and in order to enable the Commission to deal effectively and promptly with urgently needed amendments, this approach has been considered preferable.



Conflicting Judicial Decisions pertaining to the Code of Civil Procedure Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys