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Report No. 111

Chapter IX

Procedure: Section 3

9.1. Section 3-amendment proposed.-

We may now deal with certain procedural matters. Section 3 of the Act is relevant in this respect and reads as follows:-

"3. Plaintiff shall deliver particulars, etc.-The plaint in any such action or suit shall give a full particular of the person or persons for whom, or on whose behalf, such action or suit shall be brought, and of the nature of the claim in respect of which damages shall be sought to be recovered."



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