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Report No. 86

7.37. New provision not recommended.-

The enactment in the Act of a provision as to the form of decree is not necessary. However, we recommend to the High Courts that the suggestion1 make by us may be incorporated in the rules under the Code of Civil Procedure.

1. Paras. 7.35 and 7.36, supra.



The Partition Act, 1893 Back




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