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Report No. 192

5. Proceedings, civil or criminal, instituted or continued without leave of the appropriate Court to be dismissed and other consequences:

(1) Any proceedings, civil or criminal, instituted or continued in any court by a person against whom an order under subsection (1) of section 3 has been made without obtaining the leave required to be obtained from the appropriate Court or appropriate Judge, shall be dismissed by the said court.

(2) The court while dismissing the proceedings under subsection (1) shall, in addition, further direct such vexatious litigant to pay costs.

(3) Every person referred to in subsection (1) who has instituted or continued any proceeding without leave as aforesaid, may also be liable for punishment for contempt of the High Court which had passed the order under subsection (1) of section 3.



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