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Report No. 77

7.8. Preparation of decree.-

The necessity of avoiding delay in the preparation of the decree after the pronouncement of judgment must also be emphasized. In this context we would like to invite attention1 to rule 6A inserted in Order XX of the Code of Civil Procedure by Act 104 of 1976.

According to sub-rule (2) of the newly added rule, every endeavour shall be made to ensure that the decree is drawn up as expeditiously as possible, and in any case, within fifteen days from the date on which the judgment is pronounced; but where the decree is not drawn up within the time aforesaid, the Court shall, if requested so to do by a party desirous of appealing against the decree, certify that the decree has not been drawn up and indicate in the certificate the reasons for the delay.

1. Order 26, rule 6A(2), CPC.



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