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Report No. 77

Q. 46. Provisional decree.-

There is a suggestion that a civil court should be empowered, on being satisfied at any stage that the balance of probability was overwhelmingly in favour of the plaintiff, to pass a provisional decree in favour of the plaintiff, subject to its being set aside by the final judgment in the case.

Do you agree with the suggestion?

Q. 47. Machinery for settlement.-

Should there be some machinery for negotiating settlement between the parties during the course of the trial?



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