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The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015.


18. Power of High Court to issue directions.

The High Court may, by notification, issue practice directions to supplement the provisions of Chapter II of this Act or the Code of Civil Procedure, 1908 insofar as such provisions apply to the hearing of commercial disputes of a Specified Value.



The Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015. Back




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