Section 38   [ View Judgements ]

Consequences of default in payment of fees


If an Advocate or party in person fails to pay Court fees and/or fees chargeable under the rules of the High Court, the Head of the office may, in his discretion, refuse to receive any fresh document from such Advocate or party in person and/or refuse to hear him any further in the matter until the sums due to the office are paid.

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