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Report No. 79

2.4. Special original jurisdiction.-

All High Courts have original jurisdiction in election petitions under the Representation of the People Act.1 Further, they have original jurisdiction under the Companies Act, the Banking Companies Act and certain other special Acts. As Courts of Record, High Courts have also power to punish contempt of Court.2 It would be of interest to note that the Mayor's Courts (which were the predecessors of the Supreme Courts)3 were Courts of Records.4

1. Section 80A, Representation of the People Act, 1951.

2. Article 215 of the Constitution.

3. Mayor's Courts were first established in 1726 and re-established in 1753.

4. Cowell Courts and Legislative Authorities in India, (1905), p. 13 citing Statute of 1726 (13 Geo. I)

2.5. Appellate and revisional jurisdiction upon the Codes and other laws.-

All High Courts exercise appellate and revisional jurisdiction under the two procedural codes, and under certain other laws-those laws themselves dealing with matters of a diverse character. The High Courts have also supervisory jurisdiction under Article 227 of the Constitution.



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