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


3. Time limit for the completion of a trial.

In fixing dates or setting time limits for the purposes of Rule 2 of this Order, the Court shall ensure that the arguments are closed not later than six months from the date of the first Case Management Hearing.



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




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