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Report No. 188

UK:

In UK, according to Rule 58.1(2) of the Civil Procedure Rules, a 'commercial claim' is defined as follows:

"Rule 58.1(2): In this Part and its practice direction, 'commercial claim' means any claim arising out of the transaction of trade and commerce and includes any claim relating to -

(a) a business document or contract;

(b) the export or import of goods;

(c) the carriage of goods by land, sea, air or pipeline;

(d) the exploitation of oil and gas reserves or other natural resources;

(e) insurance and reinsurance;

(f) banking and financial services;

(g) the operation of markets and exchanges;

(h) the purchase and sale of commodities;

(i) the construction of ships;

(j) business agency; and

(k) arbitration."



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




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