Code of Civil Procedure, 1908


Section
Section Title
  1. Short title, commencment and extent View Judgements
  2. Definitions. View Judgements
  3. Subordination of Courts. View Judgements
  4. Savings. View Judgements
  5. Application of the Code to Revenue Courts. View Judgements
  6. Pecuniary jurisdiction. View Judgements
  7. Provincial Small Cause Courts. View Judgements
  8. Presidency Small Cause Courts. View Judgements
  9. Courts to try all civil suits unless barred. View Judgements
  10. Stay of suit. View Judgements
  11. Res judicata. View Judgements
  12. Bar to further suit. View Judgements
  13. When foreign judgment not conclusive. View Judgements
  14. Presumption as to foreign judgments. View Judgements
  15. Court in which suits to be instituted. View Judgements
  16. Suits to be instituted where subject-matter situate. View Judgements
  17. Suits for immovable property situate within jurisdiction of different Courts. View Judgements
  18 Place of institution of suit where local limits of jurisdiction of Courts are uncertain. View Judgements
  19. Suits for compensation for wrongs to person or movables. View Judgements
  20. Other suits to be instituted where defendants reside or cause of action arises. View Judgements
  21. Objections to jurisdiction. View Judgements
  21A. Bar on suit to set aside decree on objection as to place of suing. View Judgements
  22. Power to transfer suits which may be instituted in more than one Court. View Judgements
  23. To what Court application lies. View Judgements
  24. General power of transfer and withdrawal. View Judgements
  25. Power of Supreme Court to transfer suits, etc. View Judgements
  26. Institution of suits. View Judgements
  27. Summons to defendants. View Judgements
  28. Service of summons where defendant resides in another State. View Judgements
  29. Service of foreign summonses. View Judgements
  30. Power to order discovery and the like. View Judgements
  31. Summons to witness. View Judgements
  32. Penalty for default View Judgements
  33. Judgment and decree. View Judgements
  34. Interest View Judgements
  35. Costs. View Judgements
  35A. Compensatory costs in respect of false or vexatious claims or defenses. View Judgements
  35B. Costs for causing delay. View Judgements
  36. Application to orders View Judgements
  37. Definition of Court which passed a decree. View Judgements
  38. Court by which decree may be executed. View Judgements
  39. Transfer of decree. View Judgements
  40. Transfer of decree to Court in another State. View Judgements
  41. Result of execution proceedings to be certified. View Judgements
  42. Powers of Court in executing transferred decree. View Judgements
  43. Execution of decrees passed by Civil Courts in places to which this Code does not extend. View Judgements
  44. Execution of decrees passed by Revenue Court in places to which this Code does not extend. View Judgements
  44A. Execution of decrees passed by Courts in reciprocating territory. View Judgements
  45. Execution of decrees outside India. View Judgements
  46. Precepts. View Judgements
  47. Questions to be determined by the Court executing decree View Judgements
  48. Execution barred in certain cases. View Judgements
  49. Transferee. View Judgements
  50. Legal representative. View Judgements
  51. Powers of Court to enforce execution. View Judgements
  52. Enforcement of decree against legal representative. View Judgements
  53. Liability of ancestral property. View Judgements
  54. Partition of estate or separation of share. View Judgements
  55. Arrest and detention. View Judgements
  56. Prohibition of arrest or detention of women in execution of decree for money. View Judgements
  57. Subsistence allowance. View Judgements
  58. Detention and release. View Judgements
  59. Release on ground of illness. View Judgements
  60. Property liable to attachment and sale in execution of decree View Judgements
  61. Partial exemption of agricultural produce. View Judgements
  62. Seizure of property in dwelling-house. View Judgements
  63. Property attached in execution of decrees of several Courts. View Judgements
  64. Private alienation of property after attachment to be void. View Judgements
  65. Purchaser's title. View Judgements
  66. Suit against purchaser not maintainable on ground of purchase being on behalf of plaintiff View Judgements
  67. Power for State Government to make rules as to sales of land in execution of decrees for payment of money. View Judgements
  68-72. Repealed View Judgements
  73. Proceeds of execution-sale to be rateably distributed among decree-holders. View Judgements
  74. Resistance to execution. View Judgements
  75. Power of court to issue commissions. View Judgements
  76. Commission to another Court. View Judgements
  77. Letter of request. View Judgements
  78. Commissions issued by foreign Courts. View Judgements
  79. Suits by or against Government View Judgements
  80. Notice. View Judgements
  81. Exemption from arrest and personal appearance. View Judgements
  82. Execution of decree. View Judgements
  83. When aliens may sue. View Judgements
  84. When foreign State may sue. View Judgements
  85. Persons specially appointed by Government to prosecute or defend on behalf of foreign Rulers. View Judgements
  86. Suits against foreign Rulers, Ambassadors and Envoys. View Judgements
  87. Style of foreign Rulers as parties to suits. View Judgements
  87A. Definitions of "foreign State" and "Ruler". View Judgements
  87B. Applications of sections 85 and 86 to Rulers of former Indian States. View Judgements
  88. Where interpleader suit may be reinstituted. View Judgements
  89. Settlement of disputes outside the Court View Judgements
  90. Power to state case for opinion of Court. View Judgements
  91. Public nuisances and other wrongful acts affecting the public. View Judgements
  92. Public charities. View Judgements
  93. Exercise of powers of Advocate-General outside presidency-towns. View Judgements
  94. Supplemental Proceedings. View Judgements
  95. Compensation for obtaining arrest, attachment or injunction on insufficient grounds. View Judgements
  96. Appeal from original decree. View Judgements
  97. Appeal from final decree where no appeal from preliminary decree. View Judgements
  98. Decision where appeal heard by two or more Judges. View Judgements
  99. No decree to be reversed or modified for error or irregularity not affecting merits or jurisdiction. View Judgements
  99A. No order under section 47 to be refused or modified unless decision of the case is prejudicially affected. View Judgements
  100. Second appeal. View Judgements
  100A. No further appeal in certain cases. View Judgements
  101. Second appeal on no other grounds. View Judgements
  102. No second appeal in certain cases. View Judgements
  103. Power of High Court to determine issues of fact. View Judgements
  104. Orders from which appeal lies. View Judgements
  105. Other orders. View Judgements
  106. What Courts to hear appeals. View Judgements
  107. Powers of Appellate Court. View Judgements
  108. Procedure in appeals from appellate decrees and orders. View Judgements
  109. When appeals lie to the Supreme Court. View Judgements
  110 Value of subject matters. View Judgements
  111. Bar of certain appeals. View Judgements
  111A. Appeals to Federal Court. View Judgements
  112. Savings. View Judgements
  113. Reference to High Court View Judgements
  114. Review. View Judgements
  115. Revision. View Judgements
  116. Part to apply only to certain High Courts. View Judgements
  117. Application of Code to High Court. View Judgements
  118. Execution of decree before ascertainment of costs. View Judgements
  119. Unauthorized persons not to address Court. View Judgements
  120. Provisions not applicable to High Court in original civil jurisdiction. View Judgements
  121. Effect of rules in First Schedule. View Judgements
  122. Power of certain High Courts to make rules. View Judgements
  123. Constitution of Rule Committees in certain States. View Judgements
  124. Committee to report to High Court. View Judgements
  125. Power of other High Courts to make rules. View Judgements
  126. Rules to be subject to approval. View Judgements
  127. Publication of rules. View Judgements
  128. Matters for which rules may provide. View Judgements
  129. Power of High Court to make rules as to their original Civil Procedure. View Judgements
  130. Powers of other High Court to make rules as to matters other than procedure. View Judgements
  131. Publication of rules. View Judgements
  132. Exemption of certain women from personal appearance. View Judgements
  133. Exemption of other persons. View Judgements
  134. Arrest other than in execution of decree. View Judgements
  135. Exemption from arrest under civil process. View Judgements
  135A. Exemption of members of legislative bodies from arrest and detention under civil process. View Judgements
  136. Procedure where person to be arrested or property to be attached is outside district. View Judgements
  137. Language of subordinate Courts. View Judgements
  138. Power of High Court to require evidence to be recorded in English. View Judgements
  139. Oath on affidavit by whom to be administered. View Judgements
  140. Assessors in causes of salvage etc. View Judgements
  141. Miscellaneous proceedings. View Judgements
  142. Orders and notices to be in writing. View Judgements
  143. Postage. View Judgements
  144. Application for restitution. View Judgements
  145. Enforcement of liability of surety. View Judgements
  146. Proceedings by or against representatives. View Judgements
  147. Consent or agreement by persons under disability. View Judgements
  148. Enlargement of time. View Judgements
  148A. Right to lodge a caveat. View Judgements
  149. Power to make up deficiency of court-fees. View Judgements
  150. Transfer of business. View Judgements
  151. Saving of inherent powers of Court. View Judgements
  152. Amendment of judgments, decrees or orders. View Judgements
  153. General power to amend. View Judgements
  153A. Power to amend decree or order where appeal is summarily dismissed. View Judgements
  153B. Place of trial to be deemed to be open Court. View Judgements
  154. Saving of present right of appeal. View Judgements
  155. Amendment of certain Acts. View Judgements
  156. Repeals. View Judgements
  157. Continuance of orders under repealed enactments. View Judgements
  158. Reference to Code of Civil Procedure and other repealed enactments. View Judgements
  ORDER I PARTIES OF SUITS (THE FIRST SCHEDULE) View Judgements
  ORDER II FRAME OF SUIT (THE FIRST SCHEDULE) View Judgements
  ORDER III RECOGNIZED AGENTS AND PLEADERS (THE FIRST SCHEDULE) View Judgements
  ORDER IV INSTITUTION OF SUITS (THE FIRST SCHEDULE) View Judgements
  ORDER V ISSUE AND SERVICE OF SUMMONS (THE FIRST SCHEDULE) View Judgements
  ORDER VI PLEADINGS GENERALLY (THE FIRST SCHEDULE) View Judgements
  ORDER VII PLAINT (THE FIRST SCHEDULE) View Judgements
  ORDER VIII WRITTEN STATEMENT, SET-OFF AND COUNTER-CLAIM (THE FIRST SCHEDULE) View Judgements
  ORDER IX APPEARANCE OF PARTIES AND CONSEQUENCE OF NON-APPEARANCE (THE FIRST SCHEDULE) View Judgements
  ORDER X EXAMINATION OF PARTIES BY THE COURT (THE FIRST SCHEDULE) View Judgements
  ORDER XI DISCOVERY AND INSPECTION (THE FIRST SCHEDULE) View Judgements
  ORDER XII ADMISSION (THE FIRST SCHEDULE) View Judgements
  ORDER XIII PRODUCTION, IMPOUNDING AND RETURN OF DOCUMENTS (THE FIRST SCHEDULE) View Judgements
  ORDER XIV SETTLEMENT OF ISSUES AND DETERMINATION OF SUIT ON ISSUES OF LAW OR ON ISSUES AGREED UPON (THE FIRST SCHEDULE) View Judgements
  ORDER XV DISPOSAL OF THE SUIT AT THE FIRST HEARING (THE FIRST SCHEDULE) View Judgements
  ORDER XVI SUMMONING AND ATTENDANCE OF WITNESSES (THE FIRST SCHEDULE) View Judgements
  ORDER XVIA ATTENDANCE OF WITNESSES CONFINED OR DETAINED IN PRISONS (THE FIRST SCHEDULE) View Judgements
  ORDER XVII ADJOURNMENTS (THE FIRST SCHEDULE) View Judgements
  ORDER VIII HEARING OF THE SUIT AND EXAMINATION OF WITNESSES (THE FIRST SCHEDULE) View Judgements
  ORDER XIX AFFIDAVITS (THE FIRST SCHEDULE) View Judgements
  ORDER XX JUDGMENT AND DECREE (THE FIRST SCHEDULE) View Judgements
  ORDER XXA COSTS (THE FIRST SCHEDULE) View Judgements
  ORDER XXII DEATH, MARRIAGE AND INSOLVENCY OR PARTIES (THE FIRST SCHEDULE) View Judgements
  ORDER XXIII WITHDRAWAL AND ADJUSTMENT OF SUITS (THE FIRST SCHEDULE) View Judgements
  ORDER XXIV PAYMENT INTO COURT (THE FIRST SCHEDULE) View Judgements
  ORDER XXV SECURITY FOR COSTS (THE FIRST SCHEDULE) View Judgements
  ORDER XXVI COMMISSIONS (THE FIRST SCHEDULE) View Judgements
  ORDER XXVII SUITS BY OR AGAINST THE GOVERNMENT OR PUBLIC OFFICERS IN THEIR OFFICIAL CAPACITY (THE FIRST SCHEDULE) View Judgements
  ORDER XXVIIA SUITS INVOLVING A SUBSTANTIAL QUESTION OF LAW AS TO THE INTERPRETATION OF THE CONSTITUTION OR AS TO THE VALIDITY OF ANY STATUTORY INSTRUMENT (THE FIRST SCHEDULE) View Judgements
  ORDER XXVIII SUITS BY OR AGAINST MILITARY OR NAVAL MEN OR AIRMEN (THE FIRST SCHEDULE) View Judgements
  ORDER XXIX SUITS BY OR AGAINST CORPORATIONS (THE FIRST SCHEDULE) View Judgements
  ORDER XXX SUITS BY OR AGAINST FIRMS AND PERSONS CARRYING ON BUSINESS IN NAMES OTHER THAN THEIR OWN (THE FIRST SCHEDULE) View Judgements
  ORDER XXXI SUITS BY OR AGAINST TRUSTEES, EXECUTORS AND ADMINISTRATORS (THE FIRST SCHEDULE) View Judgements
  ORDER XXXII SUITS BY OR AGAINST MINORS AND PERSONS OF UNSOUND MIND (THE FIRST SCHEDULE) View Judgements
  ORDER XXXIIA SUITS RELATING TO MATTERS CONCERNING THE FAMILY (THE FIRST SCHEDULE) View Judgements
  ORDER XXXIII SUITS BY INDIGENT PERSONS (THE FIRST SCHEDULE) View Judgements
  ORDER XXXIV SUITS RELATING TO MORTGAGES OF IMMOVABLE PROPERTY (THE FIRST SCHEDULE) View Judgements
  ORDER XXXV INTERPLEADER (THE FIRST SCHEDULE) View Judgements
  ORDER XXXVI SPECIAL CASE (THE FIRST SCHEDULE) View Judgements
  ORDER XXXVII SUMMARY PROCEDURE (THE FIRST SCHEDULE) View Judgements
  ORDER XXXVIII ARREST AND ATTACHMENT BEFORE JUDGMENT (THE FIRST SCHEDULE) View Judgements
  ORDER XXXIX TEMPORARY INJUNCTIONS AND INTERLOCUTORY ORDERS (THE FIRST SCHEDULE) View Judgements
  ORDER XL APPOINTMENT OF RECEIVERS (THE FIRST SCHEDULE) View Judgements
  ORDER XLI APPEALS FROM ORIGINAL DECREES (THE FIRST SCHEDULE) View Judgements
  ORDER XLII APPEALS FROM APPELLATE DECREES (THE FIRST SCHEDULE) View Judgements
  ORDER XLIII APPEALS FROM ORDERS (THE FIRST SCHEDULE) View Judgements
  ORDER XLIV APPEALS BY INDIGENT PERSONS (THE FIRST SCHEDULE) View Judgements
  ORDER XLV APPEALS TO THE SUPREME COURT (THE FIRST SCHEDULE) View Judgements
  ORDER XLVI REFERENCE (THE FIRST SCHEDULE) View Judgements
  ORDER XLVII REVIEW (THE FIRST SCHEDULE) View Judgements
  ORDER XLVIII MISCELLANEOUS (THE FIRST SCHEDULE) View Judgements
  ORDER XLIX CHARTERED HIGH COURTS (THE FIRST SCHEDULE) View Judgements
  ORDER L PROVINCIAL SMALL CAUSE COURTS (THE FIRST SCHEDULE) View Judgements
  ORDER LI PRESIDENCY SMALL CAUSE COURTS (THE FIRST SCHEDULE) View Judgements
  APPENDIX A APPENDIX A View Judgements
  APPENDIX B APPENDIX B View Judgements
  APPENDIX C APPENDIX C View Judgements
  APPENDIX D APPENDIX D View Judgements
  APPENDIX E APPENDIX E View Judgements
  APPENDIX F APPENDIX F View Judgements
  APPENDIX G APPENDIX G View Judgements
  APPENDIX H APPENDIX H View Judgements
  SCH II THE SECOND SCHEDULE View Judgements
  SCH III THE THIRD SCHEDULE View Judgements
  SCH IV THE FOURTH SCHEDULE View Judgements
  SCH V THE FIFTH SCHEDULE View Judgements
  ORDER XXI EXECUTION OF DECREES AND ORDERS (THE FIRST SCHEDULE) View Judgements



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