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Report No. 79

15.4. Oudh Chief Court.-

It would be of interest to note that when the Chief Court of Oudh was established under an Act enacted by the United Provinces legislature1 it was invested with original civil jurisdiction for the trial of suits valued at Rs. 5 lacs or above. The relevant section was as follow2.-

"7. Original Civil Jurisdiction

The Chief Court shall have jurisdiction to hear and determine any suit or original proceeding of which the value is not less than five lakhs of rupees and notwithstanding anything contained the section 15 of the Code of Civil Procedure, 1908, every such suit or proceeding shall be instituted in the Chief Court:

Provided that nothing in this section shall affect the provision of section 24 of the Code of Civil Procedure, 1908."

This jurisdiction was abolished in 1939.3

1. Section 7, Oudh Courts Act (U.P. Act 4 of 1925); see Bisent Bhuvan v. Son of Madho Singh, AIR 1927 Oudh 59.

2. Government of U.P. Gazette dated 16th May 1925, Part VII, U.P. Act No. 4 of 1925 (Oudh Courts Act, 1925).

3. Oudh Courts (Amendment) Act-U.P. Act 9 of 1939.



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