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


20. Training and continuous education.

The State Government may, in consultation with the High Court, establish necessary facilities providing for training of Judges who may be appointed to the Commercial Court, Commercial Division or the Commercial Appellate Division in a High Court.



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




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