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Report No. 26

110. Special provisions with respect to High Courts having jurisdiction in insolvency.-(1) Where the court having jurisdiction in insolvency under this Act is a High Court in its ordinary original civil jurisdiction, the manner in which such jurisdiction may be exercised, may be provided for by rules made under this Act.

[New] [Cf. sections 4 and 5, P.T.A.]

(2) The Chief Justice may, from time to time, direct that, in any matter in respect of which jurisdiction is given to the High Court by this Act, an officer of the court appointed by him in this behalf shall have all or any of the powers mentioned in sub-section (3); and any order made or act done by such officer in the exercise of the said powers shall be deemed to be the order or act of the Court.

[Cf. section 6(1), P.T.A.]

(3) The powers referred to in sub-section (2) are the fallowing, namely:-

(a) to hear insolvency petitions presented by debtors, and to make orders of adjudication thereon;

(b) to hold the public examination of insolvents;

(c) to make any order or exercise any jurisdiction which is prescribed as proper to be made or exercised in chambers;

(d) to hear and determine any unopposed or ex-parte application;

(e) to examine any person summoned by the court under section 70.

[Cf. section 6(2), P.T.A.]

(4) An officer appointed under sub-section (2) shall not have power to commit for contempt of court.

[Cf. section 6(3), P.T.A.]



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