Section 4   [ View Judgements ]

RESTORATION OF CERTAIN APPEALS AND REVISION APPLICATIONS


in any appeal or application for revision arising out of such suit or application, a decree or order has been passed before the commencement of this Act, dismissing the appeal or revision application or dismissing the suit or application from which the appeal or revision application arose, solely on the ground that the suit or application out of which the said appeal or revision application arose was not instituted or made before the expiry of the said Act on the 26th day of May, 1950, the Appellate Court or the Judge exercising powers of revision under the said Act shall, on application made within six months from the commencement of this Act and notwithstanding anything contained in section 56 of the Bombay Agricultural Debtors Relief Act, 1947, set aside its or his decree or order and proceed with the appeal or the revision application, as the case may be.

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