BOMBAY HIGH COURT ORIGINAL SIDE RULES,


Section
Section Title
  INTRODUCTION
  title PART I : ADVOCATES AND REGISTERED CLERKS View Judgements
  1 Appearance of Advocates of the other High Courts on the Original Side View Judgements
  2 Definitions View Judgements
  3 Application by Advocate for registration View Judgements
  4 Office to maintain register View Judgements
  5 Advocate shall not act if not registered View Judgements
  6 Office Address View Judgements
  7 Joint Vakalatnama View Judgements
  8 Registered Clerk View Judgements
  9 Removal of name of Clerk from Register View Judgements
  10 Advocate to keep Accounts View Judgements
  11 Obligation to pay money into a “client account” View Judgements
  12 What money to be paid into a “client account” View Judgements
  13 What money to be withdrawn from a client accoun View Judgements
  14 Inapplicability of Rules 11, 12 and 13 in certain cases View Judgements
  15 Production of Accounts for inspection: View Judgements
  16 Right to lien, set-off etc. not affected View Judgements
  17 Appearance in pending cases to be treated as vakalatnama: View Judgements
  18 Rules in addition to the Rules framed otherwise View Judgements
  19 Reference to attorney to mean Advocate View Judgements
  20 Certificate as an attorney View Judgements
  21 Dress of Advocates View Judgements
  22 Advocate not to appear and plead for parties on both sides View Judgements
  23 Advocate for the Official Liquidator not to act, appear or plead for any other party in matters arising in winding up of Company View Judgements
  24 Designation of Advocate as Senior Advocate View Judgements
  25 Application of Rules to Advocates, Supreme Court, mutatis mutandi View Judgements
  title PART II : RULES RELATING TO THE JURISDICTION OF THE HIGH COURT ON ITS ORIGINAL SIDE View Judgements
  title CHAPTER I : ORIGINAL JURISDICTION View Judgements
  26 Holding of Court on Original Side View Judgements
  27 Assignment of work to be made by the Chief Justice View Judgements
  28 Reference to two or more Judges View Judgements
  title CHAPTER II : VACATIONS AND HOLIDAYS View Judgements
  29 Vacations View Judgements
  30 Holidays View Judgements
  31 Applications in vacation and on holidays View Judgements
  31A Matters to be dealt with by a Single Judge during Vacations and Holidays View Judgements
  title CHAPTER III : RULES APPLICABLE TO ALL OFFICES ON THE ORIGINAL SIDE View Judgements
  32 Separate books to be kept for each year View Judgements
  33 Keeping of records View Judgements
  34 Account of stamps View Judgements
  35 Receipts of documents by officers View Judgements
  36 No officer to be receiver or guardian without previous sanction View Judgements
  37 No Officer or Sheriff or Advocate to be surety or bail View Judgements
  38 Consequences of default in payment of fees View Judgements
  39 Late payment when deemed to be made View Judgements
  40 Report of personal fees and honoraria View Judgements
  41 Performance of duties during the temporary absence of the Head of an Office View Judgements
  title CHAPTER IV : INSTITUTION OF THE SUIT View Judgements
  42 Plaint View Judgements
  43 Particulars of claim to be annexed to plaint View Judgements
  44 Plaint to be verified and before whom View Judgements
  45 Plaint to be lodged before presentation View Judgements
  46 Plaint to be properly stamped View Judgements
  47 Endorsement on admission View Judgements
  48 Official title only of Advocate General to appear in suit by or against him. Relators View Judgements
  49 Form of appearance/vakalatnama to be filed on behalf of a party View Judgements
  50 Address for service View Judgements
  51 Acceptance of service by Advocate on behalf of client View Judgements
  52 Party represented by Advocate not entitled to act or appear in person View Judgements
  53 Parties in person to attend personally and supply address and postage if necessary information regarding his matter by post at the time of presentation View Judgements
  54 Rules 42 and 44 to apply to all pleadings etc View Judgements
  55 Petitions to be on Oath View Judgements
  56 Forms of appearance or vakalatnama in petitions etc View Judgements
  57 General List of suits: View Judgements
  58 Prospective List of suits View Judgements
  59 Working of Prospective List View Judgements
  60 Transfer of suit to Stayed List “A” View Judgements
  61 Transfer of suit to Stayed List “B” View Judgements
  62 Removal of a suit for trial to High Court from any Subordinate Court View Judgements
  title CHAPTER V : MINORS AND PERSONS OF UNSOUND MIND View Judgements
  63 Next friend of minor to make affidavit. Order of appointment unnecessary View Judgements
  64 Procedure by petition when defendant is a minor View Judgements
  65 Person eligible to be guardian ad-litem View Judgements
  66 Procedure when plaintiff unable to obtain consent of persons eligible View Judgements
  67 Service of summons on guardian-ad-litem View Judgements
  68 Application of Rules 63 to 67 to persons of unsound mind View Judgements
  title CHAPTER VI : WRIT OF SUMMONS View Judgements
  69 Summons to defendant View Judgements
  70 Name and address of the party or of the Advocate to be stated in every process View Judgements
  71 Summonses, etc., how attested and signed View Judgements
  72 Sealing of summons, rule, decree View Judgements
  73 Returnable date of summons matrimonial suits and hearing of such suits View Judgements
  74 In suits other than matrimonial and summary suits, writ of summons to specify the time for filing an appearance or vakalatnama and written statement View Judgements
  75 Returnable date of summons in suits other than matrimonial and summary suits View Judgements
  76 Mode of service of summons View Judgements
  77 Writ of summons and other process not to be served on Saturdays, Sundays and holidays View Judgements
  78 Service at advocate’s office not to be effected after 5:30 p.m View Judgements
  79 Undertaking by advocate to accept service View Judgements
  80 Only one writ may be served, when advocate appears for several defendants View Judgements
  81 Copy plaint to be furnished to the defendant View Judgements
  82 Power to direct issue of fresh summons View Judgements
  83 Service of notice on Attorney General or Advocate General View Judgements
  84 Proof of service of Summons View Judgements
  85 When service through Court View Judgements
  86 Substituted service View Judgements
  87 Suits to be placed on board for dismissal if summons not served within six months View Judgements
  title CHAPTER VII : WRITTEN STATEMENT, SET-OFF AND COUNTER-CLAIM View Judgements
  88 Time for filing appearance or vakalatnama by the defendant. View Judgements
  89 In default of filing appearance or vakalatnama and written statement, suit may be set down on board as undefended View Judgements
  90 Judgment for want of written statement View Judgements
  91 In default of written statement defendant may appear with the leave of the Court or the Judge in Chambers View Judgements
  92 Written statement by plaintiff View Judgements
  93 Set-off by defendant View Judgements
  94 Judge may disallow set-off View Judgements
  95 Counter-claim by defendant View Judgements
  96 Grounds in support of counter-claim to be specifically stated View Judgements
  97 Title of counter-claim View Judgements
  98 Claim against person, not party View Judgements
  99 Appearance by third parties View Judgements
  100 Reply to counter-claim View Judgements
  101 Exclusion of counter-claim View Judgements
  102 Discontinuance of suit View Judgements
  103 Defendant to counter-claim in default View Judgements
  104 Judgment for balance View Judgements
  105 Payment with denial of liability View Judgements
  106 Mode of withdrawing money paid with denial of liability View Judgements
  title CHAPTER VIII : THIRD PARTY PROCEDURE View Judgements
  107 Third party notice View Judgements
  108 Form and service of notice View Judgements
  109 Effect of service of notice View Judgements
  110 Third party to enter appearance or vakalatnama View Judgements
  111 Consequence of failure to enter appearance or vakalatnama View Judgements
  112 Decree when third party makes default in appearance or vakalatnama View Judgements
  113 Third party to file affidavit in reply View Judgements
  114 Appearance or vakalatnama of third party View Judgements
  115 Defendant to take out chamber summons for directions in certain cases View Judgements
  116 Costs View Judgements
  117 Setting aside third party proceedings View Judgements
  118 Right of the third party and of each successive third party to apply for third party notice against other persons View Judgements
  119 Right of defendant to issue third party notice against co-defendant View Judgements
  120 Third Party proceedings in a counter-claim View Judgements
  title CHAPTER IX : CHAMBER WORK View Judgements
  121 Matters to be disposed of by the Judge in Chambers View Judgements
  122 Matter before Judge in Chambers may be referred to Court and vice versa View Judgements
  123 Application to confirm report on a reference made in Chambers View Judgements
  124 Chamber Work View Judgements
  125 Disposal of chamber work in Testamentory and intestate matters and Commercial Causes View Judgements
  126 Chamber Summons View Judgements
  127 Service of Chamber Summons. View Judgements
  128 Mode of service View Judgements
  129 Time for filing Chamber Summons and affidavits View Judgements
  130 Vexatious or improper Summons View Judgements
  131 Delegation of the Chamber Judge’s Powers to the Prothonotary and Senior Master View Judgements
  132 Registered Clerks of Advocates on written authority permitted to appear in chamber matter before Prothonotary and Senior Master View Judgements
  133 Adjournment of matter to Judge View Judgements
  134 Interlocutory orders passed in Chambers not to be drawn up View Judgements
  135 Drawing up decrees and Orders passed in Chambers View Judgements
  136 Drawing up decree or order in urgent cases View Judgements
  137 Error in decrees and Orders View Judgements
  138 Issuing and filing of minutes of decree or order View Judgements
  139 Arrangement of record of chamber summons after disposal. View Judgements
  title CHAPTER X : NOTICES OF MOTION View Judgements
  140 Notices of Motion to be made returnable on Fridays View Judgements
  141 Short service of Notice of Motion View Judgements
  142 Notice of Motion View Judgements
  143 Service of Notice of Motion View Judgements
  144 Time for filing Notice of Motion and affidavits View Judgements
  145 What affidavits can be used at the hearing View Judgements
  146 Notice for production of record View Judgements
  147 Application for interim relief View Judgements
  148 Undertaking to pay damages to be given by party applying for interim relief View Judgements
  149 Arrangement of record of notice of motion after disposal View Judgements
  title CHAPTER XI : MATTERS ARISING PENDING SUIT View Judgements
  150 Ex-parte applications for formal amendment of pleadings and other documents View Judgements
  151 Amendment how to be made View Judgements
  152 Attestation of amendment View Judgements
  153 Postponement of suits by Prothonotary and Senior Master View Judgements
  154 Postponement of petitions etc. by Prothonotary and Senior Master View Judgements
  155 Postponement in peremptorily adjourned suits View Judgements
  156 Application affecting the daily board of a Judge to be made to that Judge View Judgements
  157 Directions to be given View Judgements
  158 No affidavit to be made View Judgements
  159 Duty to make all interlocutory applications when suit on board for directions View Judgements
  160 Subsequent application View Judgements
  161 Further written statement by leave may be field View Judgements
  162 Plaintiff’s confession of such defence and procedure thereon View Judgements
  163 Prothonotary and Senior Master may draw up order for dismissal or withdrawal of suit View Judgements
  164 Agent may make affidavit of documents when a party is not residing in Greater Bombay View Judgements
  165 Procedure where the affidavit is required to be made by absent party personally View Judgements
  166 Copies of photographs if relied on, to be furnished to the other side on payment of charges View Judgements
  167 Notice of application for interrogatories View Judgements
  168 Service of the order for discovery View Judgements
  169 Service on Advocate of order for interrogatories or discovery or inspection View Judgements
  170 Liability of the Advocate to pay costs for neglect View Judgements
  171 Discovery against Sheriff View Judgements
  172 Effect of non-disclosure of documents View Judgements
  173 Removal of suits and matters from the lists of References to the Commissioner and placing them on board for directions View Judgements
  174 Application for examination of witness under Order 18, rule 16 or section 76, or Order 26, Rules 1 and 4 of the Code of Civil Procedure View Judgements
  175 Examination of witness under Order 18, Rule 16 or Order 26, Rule 1 of the Code of Civil Procedure View Judgements
  176 Procedure when evidence is to be taken on interrogatories View Judgements
  177 Preparation etc. of commission View Judgements
  178 Deposit of fees of the Commissioner View Judgements
  179 Procedure in examination of witness View Judgements
  180 Deposition of witness to be read over to and signed by him View Judgements
  181 Order necessary for summons to witness outside local limits View Judgements
  182 Order necessary for production of public documents View Judgements
  183 Payment of expenses and allowances to witness View Judgements
  184 When witness disentitled to payment of expenses and allowances View Judgements
  185 Enforcement of payment of expenses and allowances View Judgements
  186 Duration of Advocate’s retainer View Judgements
  187 Client’s application for discharge or change of his advocate View Judgements
  188 Advocate’s application for his discharge View Judgements
  189 Responsibility of Advocate for payment of fees : View Judgements
  title CHAPTER XII : AFFIDAVITS View Judgements
  190 Evidence on petition, Notice of Motion or Chamber Summons View Judgements
  191 Title of affidavits View Judgements
  192 Form of affidavit View Judgements
  193 Affidavit to be in the first person View Judgements
  194 Every affidavit shall be drawn up in the first person. View Judgements
  195 Affidavit by two or more deponents View Judgements
  196 Before whom affidavits to be sworn View Judgements
  197 Officers appointed to administer oaths. View Judgements
  198 Every exhibit to be dated and initialled View Judgements
  199 Place of administering oaths to be stated when oath administered outside Court House View Judgements
  200 The officer authorized to administer an oath or affirmation shall state at the foot of the affidavit the place where he has administered the oath or affirmation in the event of the same being administered elsewhere than in the Court House. View Judgements
  201 Affidavit to be filed before use in Court or Chambers View Judgements
  202 Special time for filing affidavits View Judgements
  203 Alteration in affidavit View Judgements
  204 Use of defective affidavits View Judgements
  205 Affidavit by blind persons View Judgements
  206 Scandalous matters View Judgements
  207 Procedure when affidavit is to be sworn outside Court House View Judgements
  208 Procedure when affidavit is to be sworn outside India View Judgements
  209 Affidavit to include plaint etc View Judgements
  title CHAPTER XIII : SUITS BY INDIGENT PERSONS View Judgements
  210 Definition of the word “indigent” View Judgements
  211 Defendant may be allowed to defend as an indigent person View Judgements
  212 Application by an indigent person for leave to be by petition View Judgements
  213 Notice for investigation View Judgements
  214 Suit in ordinary form may be cautioned as by an indigent person View Judgements
  215 Advocate may be appointed for indigent person View Judgements
  216 Duty of Advocate in suits or matters by indigent persons View Judgements
  217 No fees to be taken from indigent person View Judgements
  218 No compromise without leave of the Court View Judgements
  219 Direction for payment of Court fees in every decree or order View Judgements
  220 Memo of fees to Government Advocate View Judgements
  title CHAPTER XIV : SUMMARY SUITS View Judgements
  221 Summons for Judgment View Judgements
  222 Judgment for part of claim View Judgements
  223 Where one defendant has good defence but another has not View Judgements
  224 Default in completing security or carrying out directions View Judgements
  225 Setting down of summary suits for hearing View Judgements
  226 Defendant’s default in filing appearance or Vakalatnama View Judgements
  227 When no decree applied for within six months View Judgements
  title CHAPTER XV : COMMERCIAL CAUSES View Judgements
  228 What are commercial causes? View Judgements
  229 Lodging of plaints View Judgements
  230 Transfer to List of Commercial Causes View Judgements
  231 Transfer of summary suits to Commercial List View Judgements
  232 List of Commercial Causes View Judgements
  233 Interlocutory orders with a view to have speedy determination of the suit View Judgements
  234 Rules 158 and 159 to apply to suits to be transferred to commercial list View Judgements
  235 Rules 90 and 160 to apply to suits transferred to commercial list View Judgements
  236 Decision of Judge may by consent be final View Judgements
  title CHAPTER XVI : ADMINISTRATION SUITS View Judgements
  237 Chamber summons to classify interest of parties and to nominate advocates. View Judgements
  title CHAPTER XVII : ORIGINATING SUMMONS View Judgements
  238 Who may apply for the issue of originating summons and in respect of what matters View Judgements
  239 Order for administration of estate or of the trust View Judgements
  240 Persons to be served with the summons View Judgements
  241 Vendor or purchaser may apply for the issue of originating summons View Judgements
  242 Persons to be served with such summons View Judgements
  243 Mortgagee or mortgagor may apply for issue of originating summons View Judgements
  244 A partner may apply for issue of originating summons View Judgements
  245 Person interested under deed etc. may apply for issue of originating summons View Judgements
  246 Court not bound to determine question of construction View Judgements
  247 Upon what persons originating summons under rules 243 and 245 to be served View Judgements
  248 Service on other persons by direction View Judgements
  249 Plaint to be filed View Judgements
  250 Plaint to be numbered with letters O.S View Judgements
  251 Service of originating summons View Judgements
  252 Returnable date of originating summons View Judgements
  253 No obligation to file written statement or affidavit in reply View Judgements
  254 When originating summons may be supported by evidence View Judgements
  255 What may be done on hearing originating summons View Judgements
  256 When cost of originating summons may be allowed as in a defended suit. View Judgements
  257 When costs of ordinary suit may be allowed as in an originating summons View Judgements
  258 Order made on originating summons to be drawn up as decree of Court View Judgements
  259 Directions as to carriage or execution of decree View Judgements
  260 Subsequent summons about same estate. View Judgements
  261 Order II, Rule 2 of the Code of Civil Procedure not to apply to plaints filed in support of originating summons View Judgements
  title CHAPTER XVIII : COMPUTATION OF TIME AND POWER TO ENLARGE OR ABRIDGE TIME View Judgements
  262 Computation of time View Judgements
  263 “Month” means calendar month View Judgements
  264 The time for giving security for costs when not to be reckoned. View Judgements
  265 Power of Court or Judge to enlarge or abridge time View Judgements
  266 Enlargement of time by consent View Judgements
  title CHAPTER XIX : SEARCH AND CERTIFIED COPIES View Judgements
  267 Search and certified copies of documents to a party to suit or matter View Judgements
  268 Search and certified copies of documents to a person not a party to suit or matter View Judgements
  269 Depost for certified copies View Judgements
  270 Charges for certified copies View Judgements
  271 Application to state whether copy is required for private use or otherwise View Judgements
  272 Applications for copies liable to stamp-duty View Judgements
  272 - A Private copies may be certified as true copies View Judgements
  273 The above rules to apply to certain other offices. View Judgements
  title CHAPTER XX : PROCEEDINGS AT THE HEARING OF SUITS AND UPTO AND INCLUSIVE OF DECREES View Judgements
  274 Evidence how taken View Judgements
  275 Endorsement under Order XIII, Rule 4 of the Code of Civil Procedure View Judgements
  276 Extracts from or entries in document admitted in evidence to be initialed and marked. View Judgements
  277 Translation of entry to be marked instead of a copy thereof View Judgements
  278 Proceedings in another suit how put in as evidence View Judgements
  279 Exemption to Muslims from appearance on certain days View Judgements
  280 Exhibits to be official translated View Judgements
  281 Personal liability of advocate on record to pay costs View Judgements
  282 Order for postponement View Judgements
  283 Return of plaint View Judgements
  284 No decree unless suit on board View Judgements
  285 Payment of costs to be condition precedent in the order for withdrawal of suit with liberty to file fresh suit View Judgements
  286 Dismissal of suit on application of plaintiff, to be a bar to fresh suit View Judgements
  287 Dismissal under Order XXV, Rule 2, Civil Procedure Code to be a bar to fresh suit View Judgements
  288 Disposal of suit without report to be notified to Commissioner View Judgements
  289 Decree for maintenance View Judgements
  290 When Judge may order application for administration, etc. to stand over View Judgements
  291 Costs of inquiry as regards right to legacy etc View Judgements
  292 Distribution not to be delayed by difficulties as to some shares View Judgements
  293 Sale and sub-division of securities implied in order for payment of fund View Judgements
  294 Post of ante-dating of decrees View Judgements
  295 Liberty to apply implied in decree or order that is not fina View Judgements
  296 Judgement how passed View Judgements
  297 Issuing and filing of minutes of decrees of orders passed in Court View Judgements
  298 Contents of decree View Judgements
  299 Interlocutory orders passed in Court not to be drawn up View Judgements
  300 Drawing up decrees and orders passed in Court View Judgements
  301 Drawing up decrees in urgent cases View Judgements
  302 Prothonotary and Senior Master may proceed ex-parte View Judgements
  303 Draft decree or order may be submitted to Judge View Judgements
  304 Errors, how rectified after decree or order is sealed View Judgements
  305 Applications for return of exhibits must be made within ten days View Judgements
  306 Return of exhibits View Judgements
  title CHAPTER XXI : ARREST AND ATTACHMENT BEFORE JUDGMENT View Judgements
  307 Arrest and attachment before judgment View Judgements
  308 Conditional attachment duration of View Judgements
  309 Rule 332 and 333 to apply View Judgements
  310 Procedure on the surety rendering the principal or principal surrendering himself View Judgements
  311 When principal may be rendered View Judgements
  312 Stay of proceedings View Judgements
  title CHAPTER XXII : EXECUTION OF DECREES AND ORDERS View Judgements
  313 Form of application for execution View Judgements
  314 Certified copy of decree or order or Minutes to accompany application for execution View Judgements
  315 Application for execution to be made to Prothonotary and Senior Master View Judgements
  316 Notice under Order XXI, Rule 22 of the Code of Civil Procedure View Judgements
  317 Returnable date of notice View Judgements
  318 Prothonotary and Senior Master not to issue execution simultaneously against person and property View Judgements
  319 Application for transmission of decree or order for execution View Judgements
  320 Transmission of decree or order when provisions of Order 21, Rule 22 apply View Judgements
  321 Certificate of non-satisfaction when provisions of Order 21, Rule 22 apply View Judgements
  322 Stay of execution on transmission View Judgements
  323 Transmission of decree on two or more districts simultaneously View Judgements
  324 Procedure when insufficient amount realized in first district View Judgements
  325 Procedure when insufficient amount realized in second or succeeding districts View Judgements
  326 Procedure when sufficient amount realized in execution View Judgements
  327 Return of decree or order if provisions of Order 21, Rule 22 or Order 21, Rule 6 are not complied with View Judgements
  328 Return of decree or order for non-prosecution View Judgements
  329 Non-prosecution of application for execution View Judgements
  330 Reference to Judge on refusal by Prothonotary and Senior Master View Judgements
  331 Application for receiver in execution of decree or order View Judgements
  332 Costs of execution to be specified on warrant of arrest View Judgements
  333 Costs of execution to be specified on warrant of attachment View Judgements
  334 When fresh application necessary View Judgements
  335 Payment into Court when to be made View Judgements
  336 Payment out of Court to be notified View Judgements
  337 Procedure on realization by Sheriff View Judgements
  338 Notice to all person claiming to share to attend Judge in Chambers View Judgements
  339 Procedure on such notice View Judgements
  340 On realization of monthly pay frequent certificates not to issue View Judgements
  341 Procedure when judgment creditor neglects to apply for certificate View Judgements
  342 When such judgment-creditor alone entitled to payment View Judgements
  343 Acts under Order XXI Rule 34(5) and 80 of the Code of Civil Procedure to be done by the Prothonotary and Senior Master View Judgements
  344 Procedure in case of doubt or difficulty View Judgements
  title CHAPTER XXIII : GARNISHEE PROCEEDINGS View Judgements
  345 Garnishee Notice View Judgements
  346 Procedure when Garnishee does not pay into Court or fails to appear View Judgements
  347 Procedure when Garnishee disputes his liability View Judgements
  348 If notice is dismissed, attachment to stand raised View Judgements
  349 Claim of third person View Judgements
  350 Order to be made on hearing third person. View Judgements
  351 Order against Garnishee to be executable as a decree in favour of decree-holder View Judgements
  352 Discharge of Garnishee View Judgements
  353 Garnishee proceedings against a firm View Judgements
  354 Cost to be in the discretion of the Judge View Judgements
  title CHAPTER XXIV : GUARDIAN OF MINORS AND OF PERSONS OF UNSOUND MIND View Judgements
  355 Application for foreigner for appointment as guardian of person or property of minors View Judgements
  356 Commissioners to be informed of the appointment of a guardian of minor’s property etc View Judgements
  357 Instructions to guardians View Judgements
  358 Deposit of minor’s money View Judgements
  359 Investment of minor’s money View Judgements
  360 Certain rules to apply to guardians of minors View Judgements
  361 Commissioner’s certificate to be obtained before depositing unascertained sum with Accounts Officer View Judgements
  362 Ascertained amount to be deposited and Accounts Officer’s receipt to be produced before Commissioner View Judgements
  363 Bond by guardian of property of minor. View Judgements
  364 Rules in this chapter to apply to persons of unsound mind. View Judgements
  title CHAPTER XXV : RECEIPTS AND PAYMENTS BY OFFICERS OF THE COURT View Judgements
  365 Time for making cash deposits in Court View Judgements
  366 Applications for withdrawals of securities or moneys lying with High Court Officers View Judgements
  367 Application for issue of Certificate View Judgements
  367 - A Withdrawal of the amount by minors permanently residing outside, Bombay on attaining majority and in certain other cases:- View Judgements
  368 Written authority of client requisite for payment to advocate on record View Judgements
  title CHAPTER XXVI : TESTAMENTARY AND INTESTATE JURISDICTION View Judgements
  369 Definitions. View Judgements
  370 Non-contentious matters View Judgements
  371 Powers of the Prothonotary and Senior Master View Judgements
  372 Application through Advocate or in person View Judgements
  373 Application by parties in person. Personal attendance. View Judgements
  374 Application for probate View Judgements
  375 Application for Letters of Administration where the deceased has left a will View Judgements
  376 Application for Letters of Administration where the deceased died intestate View Judgements
  377 Application for succession certificate View Judgements
  378 Name, etc., of petitioner and caveator in petition and caveat. View Judgements
  379 Verification of petition View Judgements
  380 Payment of Court-fees View Judgements
  381 Certificate of Prothonotary and Senior Master for court-fee paid in advance. View Judgements
  382 Delay in application View Judgements
  383 Interlineations, alterations, etc., in the will should be sworn to by the attesting witness View Judgements
  384 In absence of attesting witness, other evidence to be produced View Judgements
  385 Production of deed, paper, etc., referred to in will View Judgements
  386 Unsigned or unattested will View Judgements
  387 Attempted cancellation to be accounted for View Judgements
  388 Application for probate of nun-cupative or privileged will. - View Judgements
  389 Disclosure of all persons having prior right to the grant. View Judgements
  390 Administration to a creditor View Judgements
  391 Marking will View Judgements
  392 Proof of identity View Judgements
  393 Renunciation of probate or letters of administration View Judgements
  394 Application by constituted attorney View Judgements
  395 Proof of execution of power of attornery View Judgements
  396 Notice of application to whom to be given View Judgements
  397 Notice of next-of-kin View Judgements
  398 Issue and return of processes View Judgements
  399 Service of citations View Judgements
  400 Service by advertisement View Judgements
  401 Caveat View Judgements
  402 Affidavit in support of caveat View Judgements
  403 Procedure on affidavit in support of caveat being filed View Judgements
  404 Chamber summons for directions View Judgements
  405 Notice to prove will in solemn from View Judgements
  406 Affidavit opposing grant of succession certificate View Judgements
  407 Procedure when two or more petitions for succession certificate are filed View Judgements
  408 Provisions regarding indigent person to apply View Judgements
  409 Search of proceedings View Judgements
  410 Certified copies View Judgements
  411 Production of papers in High Court View Judgements
  412 Production of papers in other Courts View Judgements
  413 Grants limited to State of Maharashtra View Judgements
  414 Grants throughout India View Judgements
  415 Amendment of grant to extend to India View Judgements
  416 Application for extension of succession certificate View Judgements
  417 Limited letters of administration View Judgements
  418 Limited grant not to be issued to person entitled to general grant View Judgements
  419 Blind or illiterate testator View Judgements
  420 Administration Bond in the case of Letters of Administration View Judgements
  421 Administration Bond in the case of Succession Certificate View Judgements
  422 Surety to be justified in certain cases View Judgements
  423 Companies of sureties View Judgements
  424 Attestation of bonds View Judgements
  425 Application under section 10 of the administrators General Act, 1963 View Judgements
  426 Probates etc., to be drawn up by the office View Judgements
  427 Schedules of property etc., to be annexed to grant View Judgements
  428 Grant under section 254 of the Indian Succession Act View Judgements
  429 Prothonotary may refer a matter to the Judge View Judgements
  430 Registers of grants View Judgements
  431 Certificate under section 274(1) (a) of the Indian Succession Act View Judgements
  432 Bills of costs in suits View Judgements
  433 Notice by executor or administrator to creditors under sections 360 and 367 of the Indian Succession Act View Judgements
  434 Notice to be given to parties of the filing of the account View Judgements
  435 Disposal of petitions for non-prosecution View Judgements
  436 Practice View Judgements
  title CHAPTER XXVII : SECURITY View Judgements
  437 Security to be furnished to Prothonotary and Senior Master View Judgements
  438 Notice to be given to the opposite party View Judgements
  439 Particulars of security to be furnished View Judgements
  440 Immovable property offered as security View Judgements
  441 Surety or sureties as security View Judgements
  442 Companies or corporations as sureties View Judgements
  443 Assignment of Bond View Judgements
  444 Rules in this Chapter relating to Prothonotary to apply to other officers View Judgements
  title CHAPTER XXVIII : OFFICE OF THE SHERIFF OF BOMBAY View Judgements
  445 Sheriff to serve and execute process View Judgements
  446 Special bailiff to execute process within limits View Judgements
  447 Special bailiff to execute process beyond limits View Judgements
  448 Time within which writ of summons to be lodged for service View Judgements
  449 Date of lodging process to be noted on the process View Judgements
  450 Service of certain notices View Judgements
  451 Sheriff to execute all warrants View Judgements
  452 Warrant for arrest of an insolvent View Judgements
  453 Battaki, when beaten View Judgements
  454 Writ of summons and other process not to be served on Saturdays, Sundays and holidays View Judgements
  455 Service at advocate’s office not to be effected after 5.30 p.m View Judgements
  456 Service on Advocates View Judgements
  457 Service by parties in person View Judgements
  458 Translation of process to be served on person not knowing English View Judgements
  459 Service of summons or process received from the Registrar, High Court, Appellate Side View Judgements
  460 On receipt of precept, warrant of attachment to issue View Judgements
  461 Deposit of subsistence allowance with warrant of arrest View Judgements
  462 Judgment-creditor to make a deposit with the Sheriff for incidental expenses of maintenance of attached property View Judgements
  463 Sheriff to insure attached property if necessary View Judgements
  464 Release of person arrested or property attached before judgment View Judgements
  465 Judgment-debtor to be released on the written request of the judgmentcreditor View Judgements
  466 Attachment to be withdrawn on the written request of the judgment-creditor View Judgements
  467 Levy of sums mentioned in warrant of arrest or attachment View Judgements
  468 Release of judgment-debtor and withdrawal of attachment on receipt or realisation of moneys mentioned in the warrant View Judgements
  469 Production before Judge of persons arrested order of committal, warrant of committal View Judgements
  470 Production of persons arrested after 8 p.m View Judgements
  471 Superintendent of jail to keep in custody person arrested or committed View Judgements
  472 Production before Judge, under fresh warrant, of person already in custody View Judgements
  473 Application for production of person in custody View Judgements
  474 Liability for Sheriff’s poundage View Judgements
  475 Advocate to file in Sheriff’s Office copy of order releasing judgment-debtor or raising attachment View Judgements
  476 Satisfaction not to be entered without Sheriff’s certificate View Judgements
  477 Payment of money realised under warrant of arrest View Judgements
  478 Sheriff to sell property of judgment-debtor and to credit sale proceeds to Government, if unclaimed for one year View Judgements
  479 Proclamation of sale in case of movable property View Judgements
  480 Proclamation of sale in case of immovable property View Judgements
  481 Sale of movable property subject to certain conditions View Judgements
  482 Sale of immovable property subject to certain conditions View Judgements
  483 Rules relating to arrest and attachment after judgment to apply to arrest and attachment before judgment View Judgements
  484 Sheriff may give authority to Deputy Sheriff View Judgements
  485 Sheriff to include Deputy Sheriff, etc View Judgements
  486 Performance of Deputy Sheriff’s duties during his absence View Judgements
  title CHAPTER XXIX : OFFICE OF THE COMMISSIONER FOR TAKING ACCOUNTS View Judgements
  487 Copy of decree or order to be filed View Judgements
  488 Party filing copy of decree or order to apply for issue of notice View Judgements
  489 Service of notice etc., on party concerned View Judgements
  490 Length of service View Judgements
  491 Manner of proceeding with the matter View Judgements
  492 Directions for filing statements of accounts, objections and surcharges View Judgements
  493 Procedure in default of filing statement of account View Judgements
  494 Just allowance to be made View Judgements
  495 Commissioner may remove matter from the file on default of appearance View Judgements
  496 Commissioner may proceed ex-parte View Judgements
  497 Commissioner may award costs of adjournment or costs of removal of matter View Judgements
  498 When reference or matter not prosecuted, Commissioner may remove same from file View Judgements
  499 Reference or matter not to be restored without order View Judgements
  500 Procedure on refusal or neglect of a party to do some act required to be done View Judgements
  501 Commissioner may obtain process for attendance or for production of documents View Judgements
  502 Unofficial translation of exhibit may be furnished to Commissioner View Judgements
  503 Registered Clerks of Advocated on written authority may be permitted to appear before Commissioner View Judgements
  504 Appearance on a claim made against the estate of a deceased person View Judgements
  505 Commissioner may make interim report View Judgements
  506 Commissioner to report if unable to make report in time View Judgements
  507 Report of Commissioner binding on parties unless discharged or varied View Judgements
  508 Exceptions to Commissioner’s report and their hearing View Judgements
  509 Setting down of suit for hearing on exceptions to Commissioner’s report View Judgements
  510 Confirmation of Commissioner’s report, when exceptions not filed View Judgements
  511 Procedure when no application made for confirmation View Judgements
  512 Procedure when Receiver fails to file account, etc View Judgements
  513 Upon Account being filed notice to proceed, etc., to issue View Judgements
  514 Commissioner’s certificate to be binding on parties unless discharge or varied View Judgements
  515 Party dissatisfied with certificate to apply by chamber summons View Judgements
  516 Copy of decree or order for sale to be filed View Judgements
  517 Sale to be conducted by the Commissioner View Judgements
  518 Sale to be to the highest bidder offering a sufficient sum View Judgements
  519 Carriage of proceedings View Judgements
  520 Document of title to be left with the Commissioner and to be subject to his directions View Judgements
  521 Conditions of Sale View Judgements
  522 Proclamation, notification and conditions of sale and abstract of title by whom to be prepared View Judgements
  523 Settlement of proclamation, notification, etc. View Judgements
  524 Copies of proclamation, notification, etc., to be filed View Judgements
  525 Notification of the sale View Judgements
  526 Proclamation of sale and mode of notifying sale View Judgements
  527 Reserved bid View Judgements
  528 Reserved bid not be divulged View Judgements
  529 Copy of proclamation, notification and conditions of sale with translation to be posted up View Judgements
  530 When conditions of sale to be published and hand bills distributed View Judgements
  532 Postponement of sale View Judgements
  533 Notice of postponement of sale to be given in newspapers View Judgements
  534 When sale postponed, a new day to be fixed View Judgements
  535 Advocate of party having carriage of proceedings to be present at the sale View Judgements
  536 Proclamation, notification and conditions of sale to be read out before sale View Judgements
  537 Bids to be entered in the Commissioner’s note-book View Judgements
  538 Postponement of sale for want of sufficient bid View Judgements
  539 When property sold, from of entry to be made in the Commissioner’s note-book View Judgements
  540 Result of sale to be entered in bidding paper View Judgements
  541 Agent of purchaser to sign Bidding paper as such View Judgements
  542 Proceedings on a re-sale View Judgements
  543 Leave to bid and to set-off View Judgements
  544 Leave to mortgagee to bid and set-off View Judgements
  545 Application of encumbrance to be made a party to the suit or to join in the sale View Judgements
  546 Sale of movable property View Judgements
  547 Sale of immovable property View Judgements
  548 Application to compel delivery of abstract View Judgements
  549 Questions arising out of objections or requisitions View Judgements
  550 Determination of the question whether a good title has been made out View Judgements
  551 Costs of inquiry View Judgements
  552 Application by purchaser for leave to pay purchase-money into Court View Judgements
  553 Application by any other party against defaulting purchaser View Judgements
  554 Direction for investment of purchase-money View Judgements
  555 Investment of purchase-money View Judgements
  556 Purchaser when deemed to have accepted the title View Judgements
  557 Purchase-money not to be paid out without an order View Judgements
  558 If sale set aside, purchaser entitled to receive back his deposit, purchase-money and amount of stamp-duty with costs View Judgements
  559 Bidding not to be re-opened View Judgements
  560 Result of sale to be certified View Judgements
  561 Sale to be confirmed by the Court View Judgements
  562 Certificate of Commissioner and of Prothonotary and Senior Master to be produced for confirmation of sale View Judgements
  563 Possession of immovable property View Judgements
  564 Possession of movable property. Transfer of securities and shares View Judgements
  565 Conveyance View Judgements
  566 Purchaser to prepare conveyance View Judgements
  567 Failure to return draft conveyance View Judgements
  568 Conveyance to be settled by the Commissioner View Judgements
  569 Certificate of Approval View Judgements
  570 Proceedings to procure execution of conveyance View Judgements
  571 Substitution of name View Judgements
  572 Substitution of names not allowed after execution of conveyance View Judgements
  573 When additional price and additional stamp-duty to be paid into Court View Judgements
  574 One application may be made for the substitution of names and confirmation of sale View Judgements
  575 Extra costs of obtaining substitution of names View Judgements
  576 Mortgagee to include sharer in property which is subjectmatter of partition suit, administration suit and partnership suit View Judgements
  577 Sale by private contract View Judgements
  578 Copy of warrant of sale of property attached in execution to be lodged in Commissioner’s office View Judgements
  579 Commissioner may summon judgment-debtor to attend and produce title-deeds of his property View Judgements
  580 Inquiry before commissioner as to matters specified in Order XXI, Rule 66, C.P. Code View Judgements
  581 Notice to all persons to lodge claims against attached property View Judgements
  582 Time to be fixed for investigation of claims View Judgements
  583 Inquiry into claims View Judgements
  584 On completion of inquiry a list of claims to be drawn up View Judgements
  585 Proclamation of sale View Judgements
  587 Appeal from decision of Commissioner View Judgements
  587 Rules to apply to Special Commissioner View Judgements
  588 Commissioner to include Assistant Commissioner, etc View Judgements
  title CHAPTER XXX : OFFICE OF THE RECEIVER View Judgements
  589 Application for appointment of Receiver View Judgements
  590 Security to be given by a Receiver other than the Court Receiver View Judgements
  591 Fees of Receiver View Judgements
  592 Court Receiver to charge office expenses to estate View Judgements
  593 Investment of moneys by the Court Receiver View Judgements
  594 (a) Period for filing Receiver’s account with the Commissioner View Judgements
  595 Form of receiver’s account View Judgements
  596 Certified copy of the Minutes of the decree or order to be served on the Receiver View Judgements
  597 Provisions for payment of Receiver’s costs etc View Judgements
  598 Rules in this chapter to apply to interim receiver and administrator pendente-lite View Judgements
  599 Sale by Court Receiver View Judgements
  title CHAPTER XXXI : TAXATION AND ADVOCATE’S FEE View Judgements
  600 Definitions View Judgements
  601 Time for lodging Bill of Costs by Attorneys View Judgements
  602 Enlargement of time View Judgements
  603 Fixed costs in pending cases View Judgements
  604 Earlier rules to apply in certain cases View Judgements
  605 Duty of the Attorney to return the papers on discharge View Judgements
  606 Computation of Advocate’s fee View Judgements
  607 Charges for interpretation and administration of Oath View Judgements
  608 Travelling allowance of a public servant View Judgements
  609 Court’s power to fix costs where no provision is made View Judgements
  610 Rounding off View Judgements
  title CHAPTER XXXII : OFFICE OF THE CHIEF TRANSLATOR AND INTERPRETER View Judgements
  611 Translator’s office to be in two parts and to be supervised by Prothonotary and Senior Master and Registrar View Judgements
  612 Oath or affirmation to Translator and Interpreter View Judgements
  613 Registers of work View Judgements
  614 Return of work View Judgements
  615 Unofficial Translation of Interpretation prohibited View Judgements
  616 Interpretation of documents of blind persons View Judgements
  617 Interpretation of documents of deaf and dumb persons View Judgements
  618 Interpretation out of office hours View Judgements
  619 Rule 618 to apply to Special Interpreters View Judgements
  620 When documents sent for translation View Judgements
  621 Deposit to cover fees View Judgements
  622 Procedure when reader’s assistance is required View Judgements
  623 Translation from dictation of reader when inadmissible in evidence View Judgements
  624 If transcript is incorrect costs of fresh translation View Judgements
  625 Inspection of documents lodged in Chief Translator’s Office View Judgements
  626 Translation of document in possession of the other side View Judgements
  627 Copy of translation to be furnished to the other side View Judgements
  628 Intimation of change of Advocate to be given to the office View Judgements
  629 Special Translators and Interpreters View Judgements
  630 Translations when admissible View Judgements
  631 Translation may be ordered by Court View Judgements
  632 Sanction for immediate translation View Judgements
  633 Translator’s office to translate documents put in subject to translation View Judgements
  634 Sanction for translation or interpretation of document not relating to High Court matters during or after Office hours View Judgements
  635 Deleted View Judgements
  title CHAPTER XXXIII : RULES FOR THE ISSUE OF WRITS UNDER ARTICLE 226 OF THE CONSTITUTION OTHER THAN HABEAS CORPUS View Judgements
  636 Application for Writ, etc., under Article 226 of the Constitution View Judgements
  637 Rule Nisi View Judgements
  638 Deleted. View Judgements
  639 Interim Order View Judgements
  640 Service of copy of petition and documents on Respondent when interim orders prayed for View Judgements
  641 Service of rule nisi View Judgements
  642 Answer to the petition View Judgements
  643 Service of rule on other parties View Judgements
  644 The Court may allow outsider to appear in certain cases View Judgements
  645 No further affidavits allowed View Judgements
  646 Adjournment for examination of witnesses View Judgements
  647 Execution of orders View Judgements
  648 Costs of appeals may be quantified View Judgements
  648 - A Provisions of Rules 986 and 133 to apply to application under this Chapter. View Judgements
  title CHAPTER XXXIV : RULE RELLATING TO REFERENCES UNDER THE LAND ACQUISITION ACT, 1894 View Judgements
  649 Register of Land Acquisition References View Judgements
  650 Collector to furnish postal address of parties View Judgements
  651 Collector to file notices etc View Judgements
  652 Prothonotary to issue notices View Judgements
  653 Notices to be sent by registered post View Judgements
  654 Returnable date of notice under sections 18 and 30 View Judgements
  655 Application for order under section 32 of the Land Acquisition Act View Judgements
  title CHAPTER XXXV : RULE RELATING TO REFERENCES AND APPLICATIONS UNDER SECTION 256 OF THE INCOME-TAX ACT, 1961 (ACT No. 43 OF 1961.) View Judgements
  656 References to be sent to the prothonotary and Senior Master 1 [at Bombay, or the Additional Registrar of the respective Benches as the case may be] View Judgements
  657 Notice of reference to party at whose instance reference is made View Judgements
  658 Filing of statement of case, issuing notice and fixing date for the hearing View Judgements
  659 Preparation of Paper Book View Judgements
  660 Failure to file Paper Books View Judgements
  661 Application under sub-section (2) of section 256 View Judgements
  662 Placing of application before the Court View Judgements
  663 Service of rule nisi View Judgements
  664 Time for furnishing copies of application View Judgements
  665 Answer to rule nisi View Judgements
  666 A copy of the Court’s Order and judgment to be sent to the Appellate Tribunal View Judgements
  667 References and applications to be heard by a bench View Judgements
  668 References and applications pursuant to Act XXX of 1947 View Judgements
  669 Rules in this chapter to apply to references and applications under section 66 of the Indian Income-tax Act, 1922 View Judgements
  title CHAPTER XXXVI : RULE RELATING TO REFERENCES AND APPLICATIONS UNDER SECTION 27 OF THE WEALTH-TAX ACT, 1957 (ACT No. 27 OF 1957) View Judgements
  670 References to be sent to the Prothonotary and Senior Master 1[at Bombay, or the Additional Registrar of the respective Benches as the case may be] View Judgements
  671 Notice of reference to party at whose instance the reference is made View Judgements
  672 Filing statement of case issuing notice and fixing date for the hearing View Judgements
  673 Preparation of Paper Book View Judgements
  674 Failure to file Paper Books View Judgements
  675 Application under section 27(3) View Judgements
  676 Placing of application before the Court View Judgements
  677 Service of rule nisi View Judgements
  678 Time for furnishing copies of application View Judgements
  679 Answer to rule nisi View Judgements
  680 Copy of the Court’s Order and judgment to be sent to the Appellate Tribunal View Judgements
  681 References and applications to be heard by a bench View Judgements
  title CHAPTER XXXVII : RULES RELATING TO REFERENCES AND APPLICATIONS UNDER SECTION 64 OF THE ESTATE DUTY ACT, 1953 (ACT No. 34 OF 1953) View Judgements
  682 Reference to be sent to the Prothonotary and Senior Master 1 [at Bombay, or the Additional Registrar of the respective Benches as the case may be] View Judgements
  683 Notice of reference to party at whose instance reference is made View Judgements
  684 Filing statement of case, issuing notice and fixing date for the hearing View Judgements
  685 Preparation of Paper Book View Judgements
  686 Failure to file Paper Books View Judgements
  687 Application under Section 64(3) View Judgements
  688 Placing of application before the Court View Judgements
  689 Service of Rule Nisi View Judgements
  690 Time for furnishing copies of application View Judgements
  691 Answer to rule nisi View Judgements
  692 Copy of the Court’s order and judgment to be sent to the Appellate Tribunal View Judgements
  693 References and applications to be heard by a bench View Judgements
  title CHAPTER XXXVIII : RULES RELATING TO REFERENCES AND APPLICATIONS UNDER SECTION 26 OF THE GIFT – TAX, ACT, 1958 (ACT No. 18 OF 1958) View Judgements
  694 References to be sent to the Prothonotary and Senior Master 1 [at Bombay, or the additional Registrar of the respective Benches as the case may be] View Judgements
  695 Notice of reference to party at whose instance the reference is made View Judgements
  696 Filing statement of case, issuing notice and fixing date for the hearing View Judgements
  697 Preparation of Paper Book View Judgements
  698 Failure to file Paper Books View Judgements
  699 Application under section 26(3) View Judgements
  700 Placing of application before the Court View Judgements
  701 Service of rule nisi View Judgements
  702 Time for furnishing copies of application View Judgements
  703 Answer to rule nisi View Judgements
  704 Copy of the Court’s Order and Judgment to be sent to the Appellate Tribunal View Judgements
  705 References and applications to be heard by a bench View Judgements
  title CHAPTER XXXIX : RULE RELATING TO REFERENCES AND APPLICATIONS UNDER SECTION 61 OF THE BOMBAY SALES TAX ACT, 1959 View Judgements
  706 References to be sent to the Prothonotary and Senior Master 1 [at Bombay or the Additional Registrar of the respective Benches as the case may be] View Judgements
  707 Notice of reference to party at whose instance reference is made View Judgements
  708 Filing statement of case, issuing notice and fixing date for the hearing View Judgements
  709 Preparation of paper book View Judgements
  710 Failure to file Paper Books View Judgements
  711 Application to the High Court under Section 61 (1) View Judgements
  712 Placing of application before the Court View Judgements
  713 Service of rule nisi View Judgements
  714 Time for furnishing copies of application View Judgements
  715 Answer to rule nisi View Judgements
  716 Copy of the Court’s order and judgment to be sent to the Tribunal View Judgements
  717 Reference and applications to be heard by a bench View Judgements
  718 Chapter to apply to references and applications under section 34 of the Bombay Sales Tax Act, 1953 View Judgements
  title CHAPTER XL : RULES UNDER THE BANKING REGULATIONS ACT, 1949 (ACT No. 10 OF 1949) View Judgements
  719 Application relating to Banking Companies within Greater Bombay View Judgements
  720 General Headings View Judgements
  721 Presentation and hearing of petitions under Part III or Part III-A of the Act View Judgements
  722 Notice of petition View Judgements
  723 General duties and power of the Special Officer View Judgements
  724 Inspection of the Report of the Reserve Bank of India View Judgements
  725 Application in winding up to be by petition View Judgements
  726 Notice of petition View Judgements
  727 Affidavit in answer View Judgements
  728 Directions at the hearing of the petition View Judgements
  729 Transfer of suits and proceedings to the High Court View Judgements
  730 Affidavit in reply View Judgements
  731 When proceedings not transferred, Court may request expedition of the same View Judgements
  732 List of debtors View Judgements
  733 Service of notice View Judgements
  734 Affidavit in reply View Judgements
  735 Settlement of the list of debtors View Judgements
  736 Official Liquidator to report if he contests claims of depositors View Judgements
  737 Register of suits in winding up matters View Judgements
  738 Hearing of suits and matters View Judgements
  739 Procedure in such suits View Judgements
  740 Application for inspection of records View Judgements
  741 Recovery of dues as arrears of land revenue View Judgements
  742 Supervision of the carrying out of compromise or arrangement View Judgements
  743 These rules to be in addition to Companies (Court) Rules of the Supreme Court View Judgements
  744 Appeals to the High Court to be heard by Division Bench View Judgements
  745 Period within which appeal should be filed View Judgements
  746 Appeals View Judgements
  747 Presentation of complaints and issue of process View Judgements
  748 Process in criminal cases View Judgements
  749 What offences to be tried summarily View Judgements
  750 Procedure in summary trials View Judgements
  751 Bail View Judgements
  752 Accused person to be competent witness View Judgements
  753 Compounding of offences View Judgements
  754 Appeal against conviction View Judgements
  755 Period of limitation View Judgements
  756 Application to the trial Judge for a certificate View Judgements
  757 Appeals to be filed with the Prothonotary and Senior Master View Judgements
  758 Memorandum of Appeal View Judgements
  759 Procedure on presentation of appeal View Judgements
  760 Admission of appeals View Judgements
  761 Application for bail in appeals View Judgements
  762 Application for notes of evidence View Judgements
  763 Paper books to be prepared by appellant and to be typed or cyclostyled View Judgements
  764 Paper books to be typed or cyclostyled on durable foolscap paper View Judgements
  765 Style and size of appeal paper book when printed View Judgements
  766 Contents of Paper Book View Judgements
  767 Filing of Paper Book View Judgements
  768 Hearing of appeals View Judgements
  769 Procedure in default of filing of paper books View Judgements
  770 Section 5, Limitation Act, applicable View Judgements
  771 Code of Civil Procedure, High Court Original Side Rules and Code of Criminal Procedure to apply View Judgements
  title CHAPTER XLI : RULES UNDER THE ARBITRAION ACT, 1940 (ACT No. 10 OF 1940) View Judgements
  772 Title of application View Judgements
  773 Mode of application View Judgements
  774 Contents of petition View Judgements
  775 Fees of the arbitrator and umpire View Judgements
  776 Notice of filing application to persons likely to be affected View Judgements
  777 Processes to be issued on application by arbitrator or umpire View Judgements
  778 Application to be accompanied by copy of arbitration agreement View Judgements
  779 Special Case View Judgements
  780 Form of the Special case View Judgements
  781 Notice View Judgements
  782 Copy of the Court’s order and judgment to be forwarded View Judgements
  783 Issue of notice of application under section 20 View Judgements
  784 Filing of Award View Judgements
  785 Arbitrator or Umpire to make affidavit View Judgements
  786 Notice of filing award View Judgements
  787 Passing of Judgment and Decree on Award View Judgements
  788 [Deleted]. View Judgements
  789 Code of Civil Procedure and High Court Original Side Rules View Judgements
  title CHAPTER XLII: RULES UNDER THE ARBITRATION (PROTOCOL AND CONVENTION) ACT, 1937 (ACT No. 6 OF 1937) View Judgements
  790 Title of application etc. View Judgements
  791 Mode of application View Judgements
  792 Contents of petition View Judgements
  793 Stay of proceedings under section 3 of the Act View Judgements
  794 Enforcement of foreign award. Documents to be produced with petition View Judgements
  795 Procedure to be followed in case of non-production of documents with petition View Judgements
  796 Code of Civil Procedure and High Court Original Side Rules to apply View Judgements
  title CHAPTER XLIII : RULES UNDER THE FOREIGN AWARDS (RECOGNITION AND ENFORCEMENT) ACT, 1961 (ACT No. 45 of 1961) View Judgements
  797 Title of applications etc View Judgements
  798 Mode of application View Judgements
  799 Contents of petition View Judgements
  800 Stay of proceedings under section 3 of the Act View Judgements
  801 Enforcement of foreign award. Documents to be produced with petition View Judgements
  802 Procedure to be followed in case of non-production of documents with petition View Judgements
  803 Code of Civil Procedure and High Court Original Side Rules to apply View Judgements
  title CHAPTER XLIII-A : RULE RELATING TO ARBITRATIO AND CONCILIATION ACT, 1996 View Judgements
  803 - A Title of application View Judgements
  803 - B Mode of application View Judgements
  803 - C Contents of Petition View Judgements
  803 - D Fees of the Arbitrator View Judgements
  803 - E Notice of filling Application to persons likely to be affected View Judgements
  803 - F Processes to be issued on Application by Arbitrator or a party View Judgements
  title CHAPTER XLIV : RULES UNDER THE INDIAN DIVORCE ACT, 1869 (ACT No. 4 OF 1869) View Judgements
  804 Contents of petition and prayer View Judgements
  805 Marriage certificate to be annexed to petition View Judgements
  806 Verification of petition View Judgements
  807 Co-respondent in husband’s petition View Judgements
  808 Intervener in wife’s petition View Judgements
  809 Notice to appear and answer View Judgements
  810 Service of petition and notice View Judgements
  811 Answer to the petition View Judgements
  812 Answer to be verified and to be served on parties concerned View Judgements
  813 Suit may be stayed or proceeded with View Judgements
  814 Service of decree nisi for dissolution of marriage View Judgements
  815 Service of decree containing collateral matters View Judgements
  816 Service of decree for judicial separation or restitution of conjugal rights. View Judgements
  817 How cause shown after decree nisi View Judgements
  818 Affidavits in reply and rejoinder View Judgements
  819 Decree absolute when to be made View Judgements
  820 Application for decree absolute haw made View Judgements
  821 Decree absolute, appearance not necessary View Judgements
  822 Application for alimony, custody and maintenance of children View Judgements
  823 Provision for wife’s costs View Judgements
  title CHAPTER XLV : RULE UNDER THE TRADE AND MERCHANDISE MARKS ACT, 1958 (ACT No. 43 OF 1958) View Judgements
  824 Definitions View Judgements
  825 Title of applications and appeals View Judgements
  826 Mode of application View Judgements
  827 Disposal by Judge in Chambers View Judgements
  828 Service on Registrar View Judgements
  829 Record of the case in Appeal View Judgements
  830 Reference under section 107(2) View Judgements
  831 Appeals under sections 108(3) and 109(5) of the Act View Judgements
  832 Procedure for withdrawal of application under section 109(7) View Judgements
  833 Notice. How to be given View Judgements
  834 Copy of judgment and order to be sent to the Registrar View Judgements
  835 Code of Civil Procedure and High Court Original side Rules to apply View Judgements
  title CHAPTER XLVI : RULES UNDER THE INSURANCE ACT, 1938 (ACT No. 4 OF 1938) View Judgements
  836 Applications and appeals View Judgements
  837 Mode of application View Judgements
  838 Disposal of petition View Judgements
  839 Application under section 47 View Judgements
  840 Costs View Judgements
  841 No payment into Court without leave, where action is pending View Judgements
  842 Notice of payment into Court View Judgements
  843 Procedure regarding disposal of claim View Judgements
  844 Insurer not to be served, unless costs asked against him View Judgements
  title CHAPTER XLVII : RULES UNDER THE TRANSFER OF PROPERTY ACT, 1882 (ACT No. 4 OF 1882) View Judgements
  845 Application under section 83 of the Transfer of property Act View Judgements
  846 Payment into Court of costs and expenses under section 83, or any subsequent section View Judgements
  847 Order for payment of money into Court under section 83 View Judgements
  848 Notice under section 83 to be served by the Prothonotary and Senior Master View Judgements
  849 Notice of payment under Order 34 of Code of Civil Procedure to be given by the person making such payment View Judgements
  850 Application by mortgagee View Judgements
  851 Every application by a mortgagee to withdraw moneys deposited in Court shall be made by petition and shall be presented to the Judge in Chambers. Notice of the petition shall be given by the mortgagee to the person by whom the moneys were deposited, unless the Judge in Chambers thinks fit to dispense with such notice. View Judgements
  852 Every application by a mortgagee to withdraw moneys deposited in Court shall be made by petition and shall be presented to the Judge in Chambers. Notice of the petition shall be given by the mortgagee to the person by whom the moneys were deposited, unless the Judge in Chambers thinks fit to dispense with such notice. View Judgements
  853 Every application by a mortgagee to withdraw moneys deposited in Court shall be made by petition and shall be presented to the Judge in Chambers. Notice of the petition shall be given by the mortgagee to the person by whom the moneys were deposited, unless the Judge in Chambers thinks fit to dispense with such notice. View Judgements
  854 Certificate of Sale and Conveyance View Judgements
  855 Enforcement of Order under this Chapter View Judgements
  856 Rules relating to sales by Commissioner to apply to sales under the Code of Civil Procedure View Judgements
  title CHAPTER XLVIII : RULE UNDER THE INDIAN TRUSTS ACT, 1882 (ACT No. 2 OF 1882) View Judgements
  857 Investment of Trust moneys View Judgements
  title CHAPTER XLIX : RULES UNDER THE POWERS OF ATTORNEY ACT, 1882 (ACT No. 7 OF 1882) View Judgements
  858 Presentation of petition of the Prothonotary and Senior Master View Judgements
  859 Execution of power of attorney to be verified View Judgements
  860 Receipt to be given on power of attorney being deposited View Judgements
  861 Payment of fees for inspection or certified copies of the instrument so deposited View Judgements
  title CHAPTER L : RULES RELATING TO CASE UNDER THE CHARTERED ACCOUNTANTS ACT, 1949 (ACT No. 37 OF 1949) View Judgements
  862 Case under section 21 of the Act to be filed in Prothonotary’s Office View Judgements
  863 Appeal or revision application under section 22-A of the Act to be by petition View Judgements
  864 Appeal or revision application to be filed in Prothonotary’s office View Judgements
  865 In a reference under section 21 of the Act, Council to forward paper to the Court View Judgements
  866 Fixing date of hearing and issue of notice View Judgements
  867 Service of notices View Judgements
  868