BOMBAY HIGH COURT APPELLATE SIDE RULES, 1960


Section
Section Title
  title PART I : CONDUCT OF BUSINESS View Judgements
  title CHAPTER I : JURISDICTION OF SINGLE JUDGES AND BENCHES OF THE HIGH COURT View Judgements
  1 Jurisdiction ordinarily exercised by Division Court of two Judges View Judgements
  2 Matters disposed of by a Single Judge View Judgements
  2B Petitions/applications under Article 226 and/or 227 of the Constitution of India, arising out of/or relating to an order of penalty or confiscation etc. passed under any special statute View Judgements
  3 Matters to he dealt with by a Single Judge during vacations and holidays View Judgements
  4 Rule may he issued by a Single Judge in Applications under Article 226 of the Constitution of India View Judgements
  5 Applications for transfer of proceedings in lower Courts View Judgements
  title CHAPTER II : POWERS OF THE REGISTRAR, DEPUTY REGISTRAR AND ASSISTANT REGISTRAR View Judgements
  1 Powers and duties of the Registrar, Deputy Registrar and Assistant Registrar in connection with admission of appeal. View Judgements
  2 Rejection or return for amendment of memorandum by Registrar. View Judgements
  3 Disposal of matters by Registrar. View Judgements
  4 Powers and Duties of the Registrar. View Judgements
  5 Registrar not to extend time or excuse delay exceeding one month. View Judgements
  6 Delegation of powers to Additional Registrar, Deputy Registrar, Assistant Registrar or Special Officer and Additional Special Officer. View Judgements
  7 Revision of Orders of Registrar, Additional Registrar, Deputy Registrar, Assistant Registrar or Special Officer and Additional Special Officer. View Judgements
  8 Powers under section 152, Civil Procedure Code View Judgements
  9 What Officer can administer oaths. View Judgements
  10 Rules applicable to all applications other than memoranda of appeals. View Judgements
  11 Deleted3 View Judgements
  4[12 Registrar" includes Additional Registrar, Deputy Registrar or Assistant Registrar Special Officer and Additional Special Officer View Judgements
  title PART II : PROCEDURE AND PRACTICE View Judgements
  title CHAPTER III : AFFIDAVITS View Judgements
  [1 Entitling of affidavits View Judgements
  2 Entitling of affidavits relating to proceeding pending in High Court View Judgements
  3 Entitling of affidavits in respect of cause not in High Court. View Judgements
  4 Statements of facts to be divided into paragraphs and numbered. View Judgements
  5 Affirmation by declarant from knowledge and belief. View Judgements
  6 Affirmation below petition sufficient compliance. View Judgements
  7 Language if not known, document be interpreted by Translation Department. View Judgements
  8 Identity of declarant. View Judgements
  9 Oath to be administered under Oaths Act. View Judgements
  10 Solemn declaration by the party making the affidavit View Judgements
  11 Deputation of officers for oaths and affirmations View Judgements
  title CHAPTER IV : PRESENTATION OF APPEALS AND APPLICATIONS View Judgements
  1 Institution of proceedings. View Judgements
  2 Presentation of proceedings by a party in person. View Judgements
  3 Language of proceedings presented by party in person View Judgements
  4 Presentation of proceedings of parties represented by Advocates View Judgements
  5 Language and other requirements of proceedings presented by Advocates. View Judgements
  6 Advocates appearance prior to filing of Vakalatnama. View Judgements
  7 (i) Ratification of acceptance of Vakalatnama by the Advocate concerned when endorsement of acceptance is made by another. View Judgements
  8 Consent of Advocate on record necessary before another Advocate Files appearance View Judgements
  9 Office to raise objection of limitation where necessary copies are not filed within limitation. View Judgements
  10 (i) Statement showing matter is within limitation to accompany matter View Judgements
  11 (i) Registrar to be moved within seven days by a note against refusal to accept on the ground of limitation. View Judgements
  12 (i) Accompaniments to memorandum of appeal. View Judgements
  13 Deleted. View Judgements
  14 Accompaniments in appeals from orders. View Judgements
  15 Additional copies to be filed in appeals. View Judgements
  16 Value of claim to be shown in the memorandum, at the time of filing View Judgements
  17 Full court-fee to be paid or deposited at the time of presentation of the matter View Judgements
  18 Difference in Court-fee paid in this Court and in lower Court to be explained by foot-note at the time of presentation of matter. View Judgements
  19 (i) Accompaniments in Civil Revision Applications. View Judgements
  20 Accompaniments in Revision Application against interlocutory orders. View Judgements
  21 Facts not set out in decree, order or judgment sought to be revised to be supported by an affidavit. View Judgements
  22 (i) Limitation for Revision under Letters Patent, etc. View Judgements
  23 (i) Accompaniments to application for review. View Judgements
  24 (i) When Civil Applications should be supported by affidavits View Judgements
  25 Registrar's powers to dispense with copies already on record of High Court and in execution appeals. View Judgements
  26 How memoranda of appeals, copies etc. should be typed View Judgements
  27 Powers of the office to reject papers not properly typed or not in conformity with rules. View Judgements
  28 Party in person to supply address and postage, if desiring information regarding his matter by post View Judgements
  29 Advocates not ordinarily practising in High Court to leave written instructions and supply necessary postage, if desiring information regarding their matters by post. View Judgements
  30 'Advocate' to include 'attorney' unless otherwise required. View Judgements
  31 Registrar's power to accept a matter not complying with the Rules and to grant time for such compliance View Judgements
  32 CaveatRules. View Judgements
  title CHAPTER V : PROCEDURE AFTER PRESENTATION, REMOVAL OF OFFICE OBJECTIONS. ETC. View Judgements
  1 Cancellation of stamps View Judgements
  2 When enquiry need not be made regarding difference in court-fee paid. View Judgements
  3(i) Procedure for and the manner of examining matters filed View Judgements
  4 (i) Manner of dealing with office objections relating to claim and court-fee View Judgements
  5 Registrar to refuse registration where objections are not removed within prescribed time View Judgements
  6 rocedure for revision of the Registrar's order refusing registration View Judgements
  7 Registration of matters View Judgements
  8 Registration of matters under Special Acts View Judgements
  9 Papers to be returned when registration is refused View Judgements
  10 Kinds of registers to be maintained. View Judgements
  11 Special procedure where matters are required to be placed before Court before removal of objections View Judgements
  12 Where certified copies are not supplied within ten days, explanation to be called from lower Court View Judgements
  13 (i) Refund of excess of court-fee paid through inadvertence etc View Judgements
  title CHAPTER VI : APPEALS UNDER CLAUSE IS OF THE LETTERS PATENT View Judgements
  1 Deleted View Judgements
  2 Accompaniments to appeal View Judgements
  3 Appeal to be placed before Division Bench for admission View Judgements
  4 No fresh Vakalatnama where Advocate appeared in original proceeding View Judgements
  title CHAPTER VII : PROCESSES, PROCESS FEES, PRINTING CHARGES, SECURITY FOR COSTS AND OTHER PROCEDURE AFTER ADMISSION View Judgements
  1 Taxing of process fees and printing charges View Judgements
  2 (i) Payment of process fees View Judgements
  3 Date of hearing in notice to respondent or opponent View Judgements
  4 Service of notice on respondents residing in Greater Bombay View Judgements
  5 No title View Judgements
  6 (1) Procedure when notices are returned unserved or served by affixing. View Judgements
  7 Matters may be brought on for hearing though respondents are not served and heirs are not brought on record, if appellant so desires View Judgements
  8 Kinds of applications which should bear process fee in addition to the prescribed court-fee View Judgements
  905 Refund Certificate in respect of unutilized or excess stamps View Judgements
  10 (i) Where paper-books should be printed, and contents of paper-books. View Judgements
  11 (i) Cost of printing and payment thereof View Judgements
  12 Parties supplying paper-books, entitled to costs where printing be dispensed with View Judgements
  13 Supply of additional paper-books on reference to a larger Bench View Judgements
  14 Supply by applicants of copies of formal applications to opposite parties View Judgements
  15 Supply of copies of affidavits and counter affidavits for use of Court and service thereof on opposite parties View Judgements
  16 Security for costs to be deposited with the Nazir View Judgements
  17 Rules regarding security for costs deposited with the Nazir View Judgements
  18 Service of cross-objections on the appellant or co-respondents View Judgements
  19 Notification of Findings on issues View Judgements
  20 Notice of restoration to file, when rule nisi made absolute ex parte View Judgements
  21 Writ calling for Record and Proceedings and notification of their receipt View Judgements
  22 Supply of copy of interlocutory application of affidavit for use of opposite party View Judgements
  23 Procedure for revision of Registrar's order of dismissal for failure to prosecute View Judgements
  title CHAPTER VIII : SEARCH AND COPIES View Judgements
  1 Contents of search application View Judgements
  2 Search in presence of officer and hours of search, View Judgements
  3 Application for search by third party to be supported by affidavit View Judgements
  4 Assistant Registrar to deal with search applications, View Judgements
  5 Applications for supply of documents for copies View Judgements
  6 No title View Judgements
  7 No title View Judgements
  title CHAPTER IX : PREPARATION OF PAPER BOOKS AND TRANSLATIONS View Judgements
  1 Contents and Arrangement of Paper Books in First Appeal. View Judgements
  title CHAPTER VIII : SEARCH AND COPIES View Judgements
  1 Contents of search application View Judgements
  2 Search in presence of officer and hours of search, View Judgements
  3 Application for search by third party to be supported by affidavit View Judgements
  4 Assistant Registrar to deal with search applications, View Judgements
  5 Applications for supply of documents for copies View Judgements
  6 No title View Judgements
  7 No title View Judgements
  title CHAPTER IX : PREPARATION OF PAPER BOOKS AND TRANSLATIONS View Judgements
  1 Contents and Arrangement of Paper Books in First Appeal. View Judgements
  2 Content and Arrangement of Paper books in Second Appeals View Judgements
  3 Court may dispense with inclusion of certain documents in paper books of First and Second Appeals View Judgements
  4 Paper books in Proceedings other than regular First and Second Appeals View Judgements
  5 Translations and copies of English documents required to be furnished by parties View Judgements
  6 Filing of notes for official translation or lists of documents proposed to be privately translated or copied for paper books and supply of such notes or lists to opposite parties View Judgements
  7 Parties to state clearly exhibit numbers of documents to be translated officially or portion thereof; and Deposit of estimated translation charges View Judgements
  8 Rules of translation charges; Official translations by Translators' Department or Special Translators; Payment of Translation charges View Judgements
  9 Time for filing private translations; Supply of copies for use of Court and to opposite parties View Judgements
  10 Filing of copies of English documents and supply of the same to opposite parties. View Judgements
  11 Copies of map or plan to be supplied for translation View Judgements
  12 Procedure etc. for preparation of Paper Books in the High Court View Judgements
  title CHAPTER X : WARNED LIST, WEEKLY AND DAILY BOARDS View Judgements
  1 Chief Justice to nominate Judges in charge of classes proceedings View Judgements
  2 Warned Lists and Arrears Lists View Judgements



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