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Report No. 253

23. Power of High Court to issue Practice Directions:-

The High Court may, by Notification, issue Practice Directions to supplement the provisions of Chapter II of this Act or the Code of Civil Procedure, 1908 in so far as such provisions apply to the hearing of Commercial Disputes of a Specified Value.



Commercial Division and Commercial Appellate Division of High Courts and Commercial Courts Bill, 2015 Back




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