for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 298   [ View Judgements ]

Contents of decree


A decree shall contain the number of the suit, the names and description of the parties and particulars of the claim and shall state whether both sides appeared and how, and whether evidence was taken and shall specify clearly the relief granted or other determination of the suit but no issues or findings thereon shall be inserted unless by special directions of the Judge, nor shall there be any

recitals other than such short ones as the Prothonotary and Senior Master thinks necessary. The decree shall also state the amount of costs incurred in the suit and by whom and out of what property and in what proportions costs are to be paid.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon