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


11. Amendment of Order XX.

In Order XX of the Code, for Rule 1, the following Rule shall be substituted, namely:

(1) The Commercial Court, Commercial Division, or Commercial Appellate Division, as the case may be, shall, within ninety days of the conclusion of arguments, pronounce judgment and copies thereof shall be issued to all the parties to the dispute through electronic mail or otherwise..



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




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