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Report No. 151

4. Transfer of actions from one High Court to another.-

(1) The Supreme Court may, suo motu or on the application of any party, transfer any proceedings in admiralty jurisdiction from one High Court to any other High Court competent to exercise such jurisdiction under section 3 at any stage of the proceedings if, for any reason, it considers it necessary to do so.

(2) Order of transfer under sub-section (1) shall be passed after giving all the parties to the action opportunity of being heard and the transferred proceedings may be continued in the High Court to which they may be transferred from the stage at which they stood at the time of transfer.



Admiralty Jurisdiction Back




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