AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

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

Contents

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Constitution of Commercial Courts, Commercial Divisions and Commercial Appellate Divisions

3

Constitution of Commercial Courts

4

Constitution of Commercial Division of High Court

5

Constitution of Commercial Appellate Division

6

Jurisdiction of Commercial Court

7

Jurisdiction of Commercial Divisions of High Courts

8

Bar against revision application or petition against an interlocutory order

9

Transfer of suit if counterclaim in a commercial dispute is of Specified Value

10

Jurisdiction in respect of arbitration matters

11

Bar of jurisdiction of Commercial Courts and Commercial Divisions

Chapter III

Specified Value

12

Determination of Specified Value

Chapter IV

Appeals

13

Appeals from decrees of Commercial Courts and Commercial Divisions

14

Expeditious disposal of appeals

Chapter V

Transfer of Pending Suits

15

Transfer of pending cases

Chapter VI

Amendments to the Provisions of the Code of Civil Procedure, 1908

16

Amendments to the Code of Civil Procedure, 1908 in its application to commercial disputes

Chapter VII

Miscellaneous

17

Collection and disclosure of data by Commercial Courts, Commercial Divisions and Commercial Appellate Divisions

18

Power of High Court to issue directions

19

Infrastructure facilities

20

Training and continuous education

21

Act to have overriding effect

22

Power to remove difficulties

23

Repeal and savings

Schedule

 

1

Amendment of section 26

2

Substitution of new section for section 35

3

Amendment of section 35A

4

Amendment of First Schedule

Order XI:

Disclosure, Discovery and Inspection of Documents in Suits before the Commercial Division of a High Court or a Commercial Court

1

Disclosure and discovery of documents

2

Discovery by interrogatories

3

Inspection

4

Admission and denial of documents

5

Production of documents

6

Electronic records

 

Insertion of new Order XIII-A

1

Insertion of new Order XIII-A

Order XIII-A

Summary Judgment

1

Scope of and classes of suits to which this Order applies

2

Stage for application for summary judgment

3

Grounds for summary judgment

4

Procedure

5

Evidence for hearing of summary judgment

6

Orders that may be made by Court

7

Conditional order

8

Power to impose costs

 

Omission of Order XV

1

Omission of Order XV

 

Insertion of Order XV-A

1

Insertion of Order XV-A

Order XV-A

Case Management Hearing

1

First Case Management Hearing

2

Orders to be passed in a Case Management Hearing

3

Time limit for the completion of a trial

4

Recording of oral evidence on a day-today basis

5

Case Management Hearings during a trial

6

Powers of the Court in a Case Management Hearing

7

Adjournment of Case Management Hearing

8

Consequences of noncompliance with orders

 

Amendment of Order XVIII

8

Amendment of Order XVIII

9

Amendment of Order XVIII

 

Amendment to Order XIX

3

Amendment to Order XIX

4

Court may control evidence

5

Redacting or rejecting evidence

6

Format and guidelines of affidavit of evidence

11

Amendment of Order XX



Bare Acts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys