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Report No. 132

4.3. Requirement to file statement of objections and the consequences of failure to do so. -

The respondent shall file his statement of objections specifying the aforesaid grounds and furnishing the aforesaid particulars within 15 days of the service of the summons. The time for filing the statement may be extended by 15 days upon sufficient cause being shown by the respondent. On the failure of the respondent to file the written statement or the statement of objections in the aforesaid terms, the court may treat the averments made by the applicant in the petition as correct and proceed to pass an order in favour of the applicant as prayed.



Need for Amendment of the Provisions of Chapter IX of the Code of Criminal Procedure, 1973 in order to Ameliorate the hardship and mitigate the distress of Neglected Women, Children and Parents Back




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