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

Report No. 150

1.3. The 27th Report.-

The 27th Report of the Commission made in December, 1964 examined at length the historical background as well as the scheme of the 1908 Code. While broadly of the view that the code had been well-thought out and formulated, it found, after reviewing the mass of case law that had accumulated during the half century of its life as well as the reforms made in other countries (particularly in England in 1962), that certain changes were required in some of the provisions of the Code and recommendations for amendment were accordingly made. A Bill to implement the reports of the Law Commission was duly introduced in Parliament but the Bill lapsed.



Suggesting some amendments to 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
powered and driven by neosys