for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 274   [ View Judgements ]

Evidence how taken


Upon the hearing of any suit, the evidence of the witnesses shall be taken down in writing by or in the presence and at the dictation of the Judge or one of the Judges, not ordinarily in the form of question and answer but in that of a narrative, and the notes so taken shall be sufficient for all purposes and shall form part of the record.

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