Section 175   [ View Judgements ]

Examination of witness under Order 18, Rule 16 or Order 26, Rule 1 of the Code of Civil Procedure


The examination of a witness under order XVIII, Rule 16 or Order XXVI, Rule 1 of the Code of Civil Procedure shall be deemed to be a quasijudicial act and shall, unless otherwise ordered, be taken by the Prothonotary and Senior Master or such officer in his office as he may appoint.

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