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


5. Case Management Hearings during a trial.

The Court may, if necessary, also hold Case Management Hearings anytime during the trial to issue appropriate orders so as to ensure adherence by the parties to the dates fixed under Rule 2 and facilitate speedy disposal of the suit.



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




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