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Report No. 79

Chapter 12

Civil Revisions

12.1. Scope of revisional power.-

The" High Courts in India exercise revisional jurisdiction under several provisions-to which we have already made a reference.1 Of these, the provision frequently resorted to in civil cases is section 115 of the Code of Civil Procedure 1908. This is one of those sections that have come up for consideration whenever the question of delay in courts has been discussed. Section 115, it should be noted, contributes its share not only to increased judicial business of the High Courts, but also to the progress and duration of proceedings in subordinate courts.

At least since 1924, this section has attracted the attention of law reformers, and the solutions suggested to minimise delay consequential on revision have been numerous and of infinite variety. We need not enter into a history of the section or of the various measures considered in the past for revising it Attention will be confined to such features of revisional jurisdiction as are relevant for our purpose.

1. Chapter 2, supra.



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