Section 208   [ View Judgements ]

Procedure when affidavit is to be sworn outside India


When an affidavit is to be sworn at any place outside India where an Officer in the service of India cannot be found, such affidavit may be sworn before an

officer appointed specially for the purpose, under a commission to be issued

pursuant to an order to be obtained from the Judge in Chambers by the party

requiring such affidavit to be sworn.

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