AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 253

8. Jurisdiction of Commercial Appellate Divisions of High Courts :-

(1) Notwithstanding anything contained in any other law in force, any appeal preferred against an order or decree of a Commercial Division of a High Court shall be heard and decided by the Commercial Appellate Division of that High Court

(2) Notwithstanding anything contained in any other law in force, any appeal preferred against an order or decree of a Commercial Court shall be heard and disposed of by the Commercial Appellate Division of the High Court exercising supervisory jurisdiction over such Commercial Court.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys