Section 12   [ View Judgements ]

Proceedings pending at commencement of Part I or Part II


12. Proceedings pending at commencement of part I or Part II.- Nothing in Part I or Part II shall be construed to affect the jurisdiction of any Court-

(a) with respect to any suit instituted before rules under Part I applicable to the valuation of the suit take effect, or Part II has come into force; as the case may be, or

(b) with respect to any appeal arising out of any such suit.

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