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Report No. 163

10. Substitution of new section for section 100A.-

For section 100A of the principal Act, the following section shall be substituted, namely:-

"100A. No further appeal in certain cases.-Notwithstanding anything contained in any Letters Patent for any High Court or in any other instrument having the force of law or in any other law for the time being in force,-

(a) where any appeal from an original or appellate decree or order is heard and decided,

(b) where any writ, direction or order is issued or made on an application under Article 226 or Article 227 of the Constitution, by a single Judge of a High Court, no further appeal shall lie from the judgment, decision or order of such Single Judge.".



The Code of Civil Procedure (Amendment) Bill, 1997 Back




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