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4. In section 2 of the principal Act, in sub-section (1),

(I) clause (a) shall be renumbered as clause (aa) thereof, and before clause (aa) as so renumbered, the following clause shall be inserted, namely:

'(a) "Commercial Appellate Courts" means the Commercial Appellate Courts designated under section 3A;';

(II) in clause (i), for the words "which shall not be less than one crore rupees", the words "which shall not be less than three lakh rupees" shall be substituted.



Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts (Amendment) Act, 2018 Back




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