Main Search Premium Members Advanced Search Disclaimer
Citedby 36 docs - [View All]
Through vs Aligarh Roller Flour Mills ... on 3 December, 2010
K.C. Chandrashekar Raju vs D. Venkatesh And Ors. on 18 January, 2008
Smt. Rekha Rana And Ors. vs Smt. Ratnashree Jain on 17 August, 2005
Mayukh Chatterjee vs Gargi Maitra Chatterjee on 15 May, 2015
Subudhi Padhan vs Raghu Bhuvan on 23 November, 1960

[Section 65] [Complete Act]
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 65(b) in The Indian Evidence Act, 1872
(b) when the existence, condition or contents of the original have been proved to be admitted in writing by the person against whom it is proved or by his representative in interest;