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Report No. 79

9. Appeals under special Acts

(59) As regards appeals under certain special Acts, rules made for the purpose should be observed scrupulously.1

(60) Typed copies supported by an affidavit may be accepted for paper books in such appeals.2

(61) Appeals to the High Court under matrimonial legislation should be given priority.3 The present procedure under the Indian Divorce Act, 1869 requiring confirmation of a decree of divorce causes delay and unnecessary expense, and should be done away with.4

1. Para. 9.1.

2. Para. 9.1.

3. Paras. 9.2 and 9.3.

4. Paras. 9.4 and 9.5



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