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

Report No. 140

6.4. Order 5, rule 21 to be amended.-

Our second recommendation is that for Order 5, rule 21, of the Code, a revised rule as is being indicated hereafter for the reasons specified in para 5.2, of Chapter V, namely-Uncertainty regarding places outside jurisdiction.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys