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Report No. 45

20. First two tests to be deleted as recommended in earlier Report.-

So far as the first two tests (based on pecuniary value) are concerned, we agree with the recommendation made in the earlier Report1, to delete clause (a) and (b) of Article 133(1) and in particular, with the reasons adduced in the Report in support of that recommendation,2 namely, that all ordinary litigation should end in the High Court, and only exceptional circumstances should justify recourse to the Supreme Court.

1. 44th Report, para. 19.

2. 44th Report, para. 15.



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