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Report No. 77

13.12. Supply of copies of judgment.-

In all cases where a carbon copy of the judgment is not available, certified copies of the judgment prepared by mechanical or electronic process should be supplied to the parties within a period of 15 days of the pronouncement of the judgment. Carbon copies of the judgment, if ready, are required to be furnished immediately, on pronouncement of judgment under Order 20, rule 6B, Code of Civil Procedure, inserted in 1976.



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