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


4. Court may control evidence.

1.     The Court may, by directions, regulate the evidence as to issues on which it requires evidence and the manner in which such evidence may be placed before the Court.

2.     The Court may, in its discretion and for reasons to be recorded in writing, exclude evidence that would otherwise be produced by the parties..



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




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