Section 168   [ View Judgements ]

Service of the order for discovery


The party seeking discovery shall serve a copy of the order or of the minutes of the order for discovery with his interrogatories upon the other side and the time for answering or making discovery shall in all cases commence from the date of such service:



Provided such service shall not be necessary on a party appearing when the order

was passed and in such case the time shall commence from the date of the Order.

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