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Report No. 77

Q. 9. Relief to be granted only if substantial injustice.-

It has been suggested that it should be provided that no relief should be granted in any appeal, revision or writ petition if the court is satisfied that no substantial injustice has been caused to the person seeking relief, even if there have been any irregularities. How far do you agree with the suggestion and in what respects do you regard the existing provisions in the Code of Civil Procedure1 on the subject as requiring to be amplified?

1. Sections 99 and 99A, Code of Civil Procedure, 1908, as amended in 1976.



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