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Report No. 79

12.3. Filing of fresh revision proceedings.-

We have, in an earlier Chapter,1 laid stress on the point that in revisions against interlocutory orders, records of the court below should not be sent for unless an express order is made for the purpose by the High Court. We have also expressed2 the view that it would be the responsibility of the petitioner in such a case to file copies of pleadings, documents, depositions, applications and replies thereto or orders as were sought to be relied upon at the time of the hearing of the revision. The copies are to be accompanied by an affidavit about their correctness. To give effect to this recommendation, necessary modifications may be made in the rules of the High Court.3

1. Para. 5.2, supra (Revision against interlocutory orders).

2. Paras. 5.22, 5.29, 5.30, supra.

3. For action in connection with rules.



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