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Report No. 151

Chapter II

Jurisdiction of Courts

3. Courts to exercise civil jurisdiction.-

(1) Subject to the provisions of sub-section (2), the civil jurisdiction in respect of all claims under this Act shall vest exclusively in the High Court and be exercisable in accordance with the provisions hereinafter contained in this Chapter.

(2) If, at any time, the Central Government is of opinion that the volume of claims in any High Court is unduly large, it may, in consultation with the Chief Justice of India and the Chief Justices of the concerned High Court, by notification in the Official Gazette, also confer jurisdiction in such matters, wholly or to the extent considered necessary, on such of the principal civil courts of the State as may be specified in the notification.

(3) Any notification issued under sub-section (2) may make provisions ancillary or incidental to the above purpose, including those governing the institution of such cases in, or transfer of pending cases to, such courts.



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