AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 185

9. Amendment of section 14.-

In section 14 of the principal Act in Illustration (h), for the words, "The fact that public notice of the loss of the property had been given in the place where A was," the following words shall be substituted, namely:-

"The fact that public notice of the loss of the property had been given in the place where A was and in such a manner that A knew or probably might have known of it."



Review of the Indian Evidence Act, 1872 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys