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

Report No. 79

15.11. Original suits in High Courts-adoption of suggestion in 77th Report.-

We have, while dealing with the question of delay in the trial courts, made certain suggestions in the 77th Report1 with a view to cutting short delays. While some of those suggestions pertain only to the subordinate courts, many other suggestions, such as the desirability of recording statements of the parties under Order 10 of the Code of Civil Procedure before the framing of issues, would equally hold good for the trial of original suits in the High Courts. Those suggestions made in the 77th Report, if adopted with such modifications as may be called for in regard to proceedings in the High Court can, in our opinion, go a long way in cutting short the time taken for the disposal of original suits in the High Courts.

1. 77th Report.



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