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Report No. 79

Chapter 13

Certificate for Appeal to Supreme Court

13.1. Certificate of fitness for appeal.-

Articles 132, 133 and 134 of the Constitution make provisions for grant by the High Court of certificate of fitness for appeal to the Supreme Court in certain categories of cases. Experience tells us that most of the applications for such certificate in the past used generally to be made some days after the pronouncement of the judgment of the High Court. Notice of those applications had therefore to be issued to the opposite party. The applications were thereafter posted for hearing and necessary orders were made on the same after hearing the counsel for the parties.



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