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

Report No. 83

9.2. Section 43-Recommendation.-

With reference to section 43, it is only sub-section (4) that needs some comment. This sub-section contains references to sections 492 and 493 of the Code of Civil Procedure, which should now be revised so as to read as reference to Order 39, rules 1-2, Code of Civil Procedure, 1908. We recommend necessary amendment of section 43.



The Guardians and Wards Act, 1890 and Certain Provisions of the Hindu Minority and Guardianship Act, 1956 Back




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