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Report No. 111

9.4. Affidavit.-

It may also be provided that there shall be filed with the plaint an affidavit by the plaintiff in which he shall state that to the best of his knowledge, information and behalf the persons on whose behalf the suit is brought as set forth in the plaint are the only persons entitled or who claim to be entitled to the benefit thereof.1 The court in which the suit is instituted, if of opinion that there are sufficient reasons for going may dispense with the filing of the affidavit.2

1. Appendix 1, clause 11(2)

2. Appendix 1, clause 11(3).



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