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


5. Redacting or rejecting evidence.

A Court may, in its discretion, for reasons to be recorded in writing––

      i.        redact or order the redaction of such portions of the affidavit of examination-in-chief as do not, in its view, constitute evidence; or

     ii.        return or reject an affidavit of examination-in-chief as not constituting admissible evidence.



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




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