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Report No. 44

2. Bill introduced in 1969 to enhance the valuation.-

This minimum limit of Rs. 20,000 was fixed in 1950 at the time of the Constitution. By 1969, it began to be felt that, in view of the fall in the value of the rupee, this limit was too low, and that the Supreme Court ought not to be troubled unless a much larger amount was involved. A proposal was, therefore, made to raise this amount to one hundred thousand rupees, and a Bill for that purpose was introduced in 1969 in the Rajya Sabha.1

We were at one stage consulted about this matter, and we felt at that time that it was somewhat inappropriate and certain cases whether fit or unfit for the consideration of the Supreme Court should be allowed to go there merely because of the value of the subject-matter in dispute; and, while not objecting to the Bill as it stood, we remarked that "one might with good justification go to the extent of saying, that, in civil cases, appeals should lie to the Supreme Court only on a certificate of fitness granted "by the High Court or, in other words, only under clause (c) of Article 133(1) and that clauses (a) and (b) of this Article should be repealed."

1. The Supreme Court (Enhancement of Valuation for Civil Appellate Jurisdiction) Bill, 1969 (No, XXXI-C of 1969).



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