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Report No. 58

High Courts as the highest Courts of civil and criminal appeal

2.7. The High Courts are the highest courts of civil and criminal appeal, reference and revision, by virtue of the provisions in the Civil Courts Act of each State and the Cr. P.C. They have, under the Constitution, powers to issue certain orders and directions for the enforcement of fundamental rights and for other purposes. They also possess certain special jurisdictions, conferred by statutes relating to various subjects. Therefore, the uniformity of the course of judicial decisions is, in a large measure, secured by the effective exercise of the powers of High Courts. This proposition may sound elementary; but it is fundamental.



Structure and Jurisdiction of the Higher Judiciary Back




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