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Report No. 3

149. Article s 11-14.-

If the application or objection may be treated as a suit and disposed of instead of first making a summary order, and then requiring a suit to be filed to set aside the order under Order 21, rule 63 or Order 21, rule 103, multiplicity of proceedings will be avoided and Articles 11, 11A and 13 will be unnecessary. But, if they are to be retained, they may be recast and put into one Article. Similarly, Articles 12 and 14 may be recast as indicated in the Annexure. As Patni sales are peculiar to Bengal and the subject is within the legislative competence of the State, the existing explanation to Article 12 may be deleted.



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