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Report No. 140

3.6. Copy of plaint.-

The Calcutta High Court is of the view that a notice served by registered post A.D. should be accompanied by a concise statement of the plaint, if such notice is to be treated as summons.1

1. Dr. Madhusudan Poddar v. Arabinda Poddar, AIR 1978 Cal 195.



Need to amend Order V, Rule 19A of the Code of Civil Procedure, 1908 - Relating to Service of Summons by Registered Post with a view to foreclose Back




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