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Report No. 79

2.11. File in High Court.-

The jurisdiction of High Courts being, as stated above1 wide and of infinite variety, judicial business in the High Courts also presents considerable variety. The files in the High Courts include, in the main, (a) first appeals, (b) appeals, commonly known as Letters Patent Appeals, by whatever name they are known in some High Courts, (c) second appeals, (d) civil revision petitions, (e) criminal appeals, (f) criminal revision petitions and references, (g) petitions under Articles 226 and 227 of the Constitution, (h) writ appeals, (i) references under the Income-Tax Act, and other laws relating to direct taxes, (j) matters arising under the Sales Tax Act, (k) election petitions, (1) petitions under the Companies Act, Banking Companies Act, and other special Acts already mentioned.2

Apart from the above, there is, as mentioned above,3 the ordinary original civil jurisdiction in the matter of suits, exercisable by the High Courts of Bombay, Calcutta and Madras4 under their Letters Patent. The High Courts of Delhi and Himachal Pradesh have ordinary original civil jurisdiction under a Central Act, to be discussed in due course.5 The High Court6 of Jammu & Kashmir has also ordinary civil jurisdiction.

1. Paras. 2.1 to 2.8, supra.

2. Para. 2.4, supra.

3. Para. 2.1, supra.

4. Chapter 15, infra.

5. Chapter 15, infra.

6. Chapter 15, infra.



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