Section 20   [ View Judgements ]

ORDER-XX


20.MISCELLANEOUS



1. The filing of an appeal shall not prevent execution of the decree or order ap- pealed against but the Court, may, subject to such terms and conditions as it may think fit to impose, order a stay of execution of the decree or order, or order a stay of proceedings, in any case under appeal to the Court.



2. A party to an appeal who appears in person shall furnish the Registrar with an address for service and all documents left at that address, or sent by registered post to that address, shall be deemed to have been duly served.



3. [1] In cases where intervention is allowed by the Court, the intervener or interveners may file written submissions prior to the hearing of the matter shall but not be entitled to address any oral arguments, unless otherwise directed by the Court.

FOOTNOTES:

1. Inserted by General Statutory Rules (G.S.R.) 14, dated 3rd January, 1984 (w.e.f. 14-1-1984).



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