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Report No. 77

13.11. Miscellaneous applications.-

Miscellaneous applications should not be kept pending for a long time and should be disposed of immediately after giving notice of those applications to the opposite parties. Not very long and elaborate orders should be needed to dispose of these applications. It should be quite enough if the main contentions advanced and the main reasons which prevail with the judicial officers in disposing of those applications are indicated in the order.



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