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Report No. 192

6. Declaration and order by more than one High Court:

(1) Where any person against whom an order under subsection (1) of section 3 has been made by a High Court, institutes or continues any proceeding, civil or criminal, in another High Court or in a Court subordinate to such High Court, then the persons referred to in subsection (1) of section 2 may make an application to such High Court for declaring such person as a vexatious litigant.

(2) If, on an application filed under subsection (1), the High Court is satisfied that any person has been declared as a vexatious litigant under subsection (2) of section 2, by another High Court, the High Court may after giving an opportunity of being heard to the person who has instituted or continued any proceeding, civil or criminal, declare that person as a vexatious litigant and shall also order as stated under subsection (1) of section 3.

(3) Where an application under subsection (1) is filed, the provisions of subsections (3) and (4) of section 2, and sections 3, 4 and 5 shall apply in relation to such application.



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