AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 79

15.9. Previous Reports.-

The question which has called for examination is whether the ordinary original civil jurisdiction of the High Courts should be retained or not. In the case of the Calcutta High Court, this question was referred for consideration to the Judicial Reforms Committee for the State of West Bengal (Trevor Harries Committee). The Committee recorded its conclusion thus:

"After giving the matter the fullest consideration that the original side of this court should not be abolished in its entirety. We are convinced that there is a genuine demand for it, particularly in the commercial communy and its abolition would be a real loss to the litigant public of Calcutta."1

The Law Commission of Indiafipresided over by Shri M.C. Setalvad, also took the same view in its 14th Report2.

1. See 14th Report.

2. Law Commission of India, 14th Report, Vol. 1.

15.10. Conclusion.-

We do not propose to suggest any change in the matter. We may note that there is already a move to enhance the lower pecuniary limit of some of the High Courts to Rs. 1 lac. In view of the lower purchasing power of the rupee, this approach has much to commend itself.



Delay and Arrears in High Courts and Other Appellate Courts Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys