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Report No. 79

15.6. Present position.-

So the position in all the five High Court1 which exercise ordinary original civil jurisdiction is that they try suits exceeding Rs. 50,000, in value.

1. Paras. 15.2, 15.3 and 15.5, supra.

15.7. Jammu & Kashmir.-

Apart from the above, the High Court of Jammu & Kashmir has ordinary original civil jurisdiction in suits above Rs. 20,000.

15.8. Debate about utility.-

This process of expansion and curtailment of the ordinary original civil jurisdiction of High Courts has been accompanied by an interesting debate as to the utility of such jurisdiction. The argument in support of ordinary original civil jurisdiction of the High Courts has been that the administration of justice at this higher level is of a better quality and that it also inspires more confidence in the litigating public. There, however, is also a contrary view, which is opposed to the ordinary original civil jurisdiction of the High Courts on the ground that it is more costly and cumbersome.



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