AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 55

28. Points for consideration.-

This, then, is in brief the material indicating the reasons which led to the amendment of 1956, and the reactions thereto.

On the above material, three points require consideration:-

(i) Rate of interest for the period after decree;

(ii) Admissibility of interest on the aggregate of principal and interest;

(iii) Interest on costs.



Rate of Interest for the Period after Decree and Interest on Costs Under Sections 34 and 35 of the Code of Civil Procedure, 1908 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc