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


“Order XV-A Case Management Hearing

1. First Case Management Hearing.

The Court shall hold the first Case Management Hearing, not later than four weeks from the date of filing of affidavit of admission or denial of documents by all parties to the suit.



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




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