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Report No. 56

20. Object of notice considered.-

In the first place, such a notice could be regarded as desirable in order to give the authority concerned (the Railway Administration, the Cantonments Board, the Port Trust or other authority) an opportunity to settle the claim and thus to avoid unnecessary litigation. Secondly, at least in the case of some of the provisions referred to above1, the notice may be intended to prevent the presentation of stale demands, particularly where the authority to be sued has to handle innumerable transactions in the course of which liability could possibly arise in favour of the citizen.

1. E.g., section 78B, Railways Act, (para. 4, supra).



Statutory Provision as to Notice of Suit other than Section 80 of the Civil Procedure Code Back




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