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Report No. 77

Form

Date

Suit posted

Progress made

Hour at which court rose for the day

1

2

3

4

01/06/70

O.S.3/70

Heard Judgment reserved and pronounced on 5-6-1970

O.S.112/67

Part-heard. Trial continued on 2/6,3/6, judgement

Pronounced on 15-6

5p.m.

02/06/70

O.S315/69

Compromised

O.S.118/67

Removed from the list because of part-heard

O.S.112/67

5 p.m.

03/06/70

O.S.15/70

Dismissed for default

O.S.10/68

Removed from the list because of

Part-heard O.S.112/67

4p.m.

04/06/70

O.S.463/69

Decreed ex parte

O.S.1/66

Adjourned because of death of plaintiff

3 p.m.

B. Other Proceedings

Other proceedings involving the examination of witnesses may, and once they become old should, be treated as original suits for the purposes of the special list.

C. Appeals

A certain amount of latitude is permissible in the case of appeals and other proceedings not involving, the examination of witnesses, but, even so, in appeals and other cases requiring preparation, the lawyers must he given fair notice as to which of the many cases posted in the hearing book are to be actually taken up. At a fixed hour every day, either just before or immediately after the lunch break, the work for the following day can be settled in open court giving the lawyers concerned an opportunity of being consulted.

Only as much work as can be taken up should be posted for the day, trial work being ignored against the possibility of its collapse. Preference should be given to old cases. A list of cases to be heard the following day should be published on the notice board by 3 p.m. each day and ordinarily adjournments should only be for want of time.



Delay and Arrears in Trial Courts Back




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