Section 626   [ View Judgements ]

Translation of document in possession of the other side


Where translation of a document in the possession of one party is required by the other party for the hearing of the suit, the former, on a request made in writing by the latter, shall immediately send the original to the Chief Translator’s Office for translation, or allow the latter to take copies thereof, and after examination of such copies, without any delay certify them to be correct copies. Translations of such certified copies shall be admissible at the hearing. In dealing with the costs of the suit, the Judge shall have regard to any failure to comply with the provisions of this rule.

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