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Report No. 188

(IV) Singapore:

Setting up of Special Commercial Courts in Singapore: (To start with the Admiralty Court.)

In line with recent national policy moves to restructure the Singapore economy, and in response to feedback from the legal programme, the Hon'ble the Chief Justice has adopted a recommendation to set up specialized commercial courts in the Supreme Court. This move emphasizes the Singapore judiciary's commitment to transform Singapore into a premier international commercial dispute resolution court in litigation, arbitration and mediation.

There has been growth in commercial dispute resolution and associated legal services in Singapore and around the world. The worldwide market for provision of such services is highly competitive. The introduction of specialist commercial courts is therefore an important move to position and promote Singapore as a leading jurisdiction of choice in both domestic and international commercial disputes. The first specialist court to be introduced is the Admiralty Court. The establishment of this new Admiralty Court will reinforce Singapore's status as a leading shipping hub. Other special courts will be set up in due course.

(Ms. Thian Yee Sze, Asst. Regr., Supreme Court: E mail:
Thian-YeeSze@Supcourt.gor.sg

(http://www.supcourt.sg/news/sscmediare123.pdj)

(See http://216.239.100/search?q=cacg:

QPGLOHRt1M.../SSC mediarel 127pdf +Commercial+Courts & ht=en&ieUTF-) (4.2.2002).



Proposals for Constitution of Hitech Fast Track Commercial Divisions in High Courts Back




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