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Report No. 44

22. Provision proposed in earlier Bill.-

We may note that the Bill passed by the Rajya Sabha called "The Supreme Court (Enhancement of Valuation for Civil Appellate Jurisdiction) Bill, 1970" contained a provision1, leaving appeals pending in the Supreme Court to be dealt with according to the old law and other cases to be dealt with under the new law.

1. Clause 4 of the BIll. See Annexure A to Appendix I



Appellant Jurisdiction of the Supreme Court in Civil matters Back




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