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Report No. 77

Chapter 4

Stages of Delay-summons

4.1. Scrutiny of plaint.-

In dealing with the question of delays in the disposal of civil suits in the trial courts, we must first direct our attention to the points of bottleneck, or stages of the suit where delays actually take place. After a plaint is filed in court, the same is scrutinised by a court official with a view to seeing as to whether proper court fee has been paid and whether the other formalities for filing the plaint have been complied with. In some courts considerable time elapses between the filing of the plaint and the registering of the suit. It should be ensured that the tune taken for this purpose should not exceed one week.



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