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


8. Consequences of noncompliance with orders.

Where any party fails to comply with the order of the Court passed in a Case Management Hearing, the Court shall have the power to—

a.     condone such non-compliance by payment of costs to the Court;

b.    foreclose the non-compliant party’s right to file affidavits, conduct cross-examination of witnesses, file written submissions, address oral arguments or make further arguments in the trial, as the case may be, or

c.     dismiss the plaint or allow the suit where such non-compliance is willful, repeated and the imposition of costs is not adequate to ensure compliance.”.



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




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