Section 228   [ View Judgements ]

What are commercial causes?


Commercial causes include causes arising out of the ordinary transactions of merchants, bankers and traders whether of a simple or complicated nature and amongst others, causes relating to the construction of mercantile documents, export or import of merchandise, affreinghtment, carriage of goods by land,

insurance, banking and mercantile agency and mercantile usages. Suits relating to infringement of trade marks, patents and designs and passing of actions shall be treated as commercial causes.



Suits relating to purchases and sales between merchants or traders on the one hand and manufactures on the other hand in respect of goods which are normally purchased and sold by the manufactures in the ordinary course of their business as manufactures shall also be treated as commercial causes.

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