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Report No. 144

5.3.14. Recommendation.-

The position should therefore be made clear by inserting an Explanation after sub-section (4) in section 136 on the lines indicted below.

"Explanation-A warrant of arrest or an order of attachment shall be acted upon only when received through the District Court as provided in sub-section (1)."

We recommend accordingly.



Conflicting Judicial Decisions pertaining to the Code of Civil Procedure Back




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