Section 195   [ View Judgements ]

Affidavit by two or more deponents


In every affidavit made by two or more deponents, the names of the several persons making the affidavit shall be inserted in the jurat, except that if the affidavit of all the deponents is sworn at one time before the same officer, it shall be sufficient to state that it was sworn by both or all of the “abovenamed” deponents.

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