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Report No. 150

Chapter 5

Recommendations

5.1. For the reasons discussed above, we recommend the following amendments in the Code of Civil Procedure (Act V of 1908):-

(a) Sub-rule (5) of rule 10 of Order I of the Code be omitted;

(b) Sub-rule (3) of rule 9 of Order XXII of the Code be omitted.

5.2. We also reiterate the recommendations contained in our 139th and 140th Reports suggesting amendments to Order V, rule 19A and Order XXI, rule 92(2) of the Code.

K.N. Singh, Chairman.

S. Ranganathan, Member.

D.N. Sandanshiv,Member.

P.M. Bakshi, Member (Part-time).

M. Marcus, Member (Part-time).

Ch. Prabhakara Rao, Member-secretary.



Suggesting some amendments to the Code of Civil Procedure, 1908 Back




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