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Report No. 139

4.2. Judicial decisions.-

As has been mentioned above1 the courts including the Supreme Court have pointed out the need for amending the provision in Order XXI, rule 92(2), Code of Civil Procedure so as to substitute "sixty days" for "thirty days" in Order XXI, rule 92(2) of the Code.

1. Chapter III, supra.



Urgent need to amend Order XXI, Rule 92(2) of the Code of Civil Procedure to remove an anomaly which nullifies the Benevolent Intention of the Legislature and Occasions Injustice to Judgment Back




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