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Report No. 63

4.4A. Proceedings other than suits to be covered.-

But, in general, proceedings, other than suits would be outside the section. We are of the view that the section should be widened to cover proceedings other than suits. The discretion to award interest is as much needed in relation to other proceedings, as in relation to an ordinary civil suit. We are recommending an amendment of the section for the purpose.



Interest Act, 1839 Back




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