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Report No. 188

(B) Fast track procedure with regard to pending Commercial suits transferred or allocated to Commercial Division:

In commercial suits pending in Courts subordinate to the High Court or on the original side of the High Court where the value of the subject matter is of the prescribed high value (i.e. Rs.1 crore or above), which shall stand transferred to the Commercial Division of the High Court, if pleadings had not been completed or evidence had not been recorded in these matters, the procedure indicated above which is applicable to fresh suits should also apply to the extent applicable, having regard to the stage at which the case is transferred or allocated to the Commercial Division.



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




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