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RULE AND ORDERS

OF

THE PUNJAB HIGH COURT: RULES AND ORDERS-VOLUME I

 

Please refer to Chapter "Appendix" at the end of the Volume to see the rules prior to amendment (Though every care has been taken to incorporate amendments/substitutions and additions, still, in case of any omission or mistake, the High Court or NIC shall not be responsible. always refer to the Published Gazette for authenticated version.)

 
Chapter Subject   Volume and Chapter

1.

PRACTICE IN THE TRIAL OF CIVIL SUITS:-

 

 

Part A

General (Court hours, holidays,and cause lists).

 

Volume I, Chapter 1 Part A

Part B

Reception of plaints and applications.

 

Volume I, Chapter 1 Part B

Part C

Examination of the plaint

 

Volume I, Chapter 1 Part C

Part D

Service of Processes

 

Volume I, Chapter 1 Part D

Part E

Written Statements

 

Volume I, Chapter 1 Part E

Part F

Settlement of Issues

 

Volume I, Chapter 1 Part F

Part G

Documentary Evidence

 

Volume I, Chapter 1 Part G

Part H

Hearing of suits, adjournments, Examination of Witnesses etc

 

Volume I, Chapter 1 Part H

Part J

Dismissals in Default and Ex-Parte proceedings

 

Volume I, Chapter 1 Part J

Part K

Speedy Disposal of cases

 

Volume I, Chapter 1 Part K

Part L

Incident Proceedings

 

Volume I, Chapter 1 Part L

Part M

Special Features of certain classes of cases

 

Volume I, Chapter 1 Part M

Part N

Miscellaneous Notifications etc

 

Volume I, Chapter 1 Part N

Part O

Alternative Disputes Resolution Rules.

 

Volume I, Chapter 1 Part O

Part P

Punjab and Haryana High Court Case Flow Management Rules, 2007

 

Volume I, Chapter 1 Part P

2.

JURISDICTION-

 

 

Part A

Jurisdiction of Civil Courts

 

Volume I, Chapter 2 Part A

Part B

Jurisdiction of Civil and Revenue Courts

 

Volume I, Chapter 2 Part B

3.

VALUATION OF SUITS-

 

 

Part A

General

 

Volume I, Chapter 3 Part A

Part B

Value of the Subject Matter of suits for the purposes of Appeal.

 

Volume I, Chapter 3 Part B

Part C

Manner of Determining the value of Suits for purposes specified in Section 9 of the Suits Valuation Act, 1887.

 

Volume I, Chapter 3 Part C

Part D

Manner of Determining the value of land for purposes of Jurisdiction in certain classes of Suits, Table of fees

 

Volume I, Chapter 3 Part D

4.

ARBITRATION-

 

 

Part A

Arbitration

 

Volume I, Chapter 4 Part A

Part B

Rules under the Indian Arbitration Act, 1940 (Act X of 1940).

 

Volume I, Chapter 4 Part B

Part B-1

Punjab Haryana and Union Territory, Chandigarh Arbitration and Conciliation Rules, 2003

 

Volume I, Chapter 4 Part B-1

Part C

The Arbitration (Protocal and Convention)Act, 1937         

 

Volume I, Chapter 4 Part C

Part D

Punjab and Haryana High Court (Arbitration's Panel and Fee) Rules 2011

 

Volume I, Chapter 4 Part D

5.

WITNESSES - CIVIL-COURTS-

 

 

Part A

Attendance of Witnesses (General )

 

Volume I, Chapter 5 Part A

Part B

Attendance of Patwaris in Civil Courts

 

Volume I, Chapter 5 Part B

Part C

Remuneration

 

Volume I, Chapter 5 Part C

Part D

Copying and Search fees payable to Banks for production of Documents in Law Courts.

 

Volume I, Chapter 5 Part D

Part E

Government servants summoned

 

Volume I, Chapter 5 Part E

6.

SUITS BY OR AGAINST PERSONS IN MILITARY SERVICE

 

 

Part A

Amenability to the Civil courts of persons subjects to Military Law.

 

Volume I, Chapter 6 Part A

Part B

The Indian Soldiers Litigation Act

 

Volume I, Chapter 6 Part B

Part C

Proceedings with respect to succession certificates

 

Volume I, Chapter 6 Part C

7.

SUITS BY ALIENS AND BY OR AGAINST RULERS, AMBASSADORS, ENVOYS ETC. :-

 

Volume I, Chapter 7 and new

8.

SUITS BY OR AGAINST THE GOVERNMENT AND PUBLIC OFFICERS IN THEIR OFFICIAL CAPACITY.

 

Volume I, Chapter 8

9.

UTILIZATION OF THE SERVICES OF SPECIAL KANUNGO OR PATWARI MUHARIR

 

Volume I, Chapter 9

10.

COMMISSIONS AND LETTERS OF REQUEST.

 

 

Part A

General Instructions

 

Volume I, Chapter 10 Part A

Part B

Appointment of Commissioners

 

Volume I, Chapter 10 Part B

Part C

Reciprocal arrangements with  Kashmir

 

Volume I, Chapter 10 Part C

Part D

Commissions and letters of Request for the Examination of witnesses in foreign Countries.

 

Volume I, Chapter 10 Part D

Part E

Special Procedure in regard to particular foreign Countries.

 

Volume I, Chapter 10 Part E

Part F

Letters of Request and Commissions issued by Foreign Courts.

 

Volume I, Chapter 10 Part F

11.

JUDGMENTS AND DECREES

 

 

Part A

Preparation and delivery of Judgments

 

Volume I, Chapter 11 Part A

Part B

Preparation of decrees

 

Volume I, Chapter 11 Part B

Part C

Award of Costs in Civil Suits

 

Volume I, Chapter 11 Part C

Part D

Award of Interest in Civil Suits

 

Volume I, Chapter 11 Part D

12.

EXECUTION OF DECREES

 

 

Part A

General

 

Volume I, Chapter 12 Part A

Part B

Courts competent to execute  Decrees

 

Volume I, Chapter 12 Part B

Part C

Powers of Executing Courts

 

Volume I, Chapter 12 Part C

Part D

Payment into Court and certification of Payments out of  Court

 

Volume I, Chapter 12 Part D

Part E

Procedure on application for execution

 

Volume I, Chapter 12 Part E

Part F

Execution by arrest and Imprisonment

 

Volume I, Chapter 12 Part F

Part G

Execution of Decrees for the delivery of immoveable Property.

 

Volume I, Chapter 12 Part G

Part H

Attachment

 

Volume I, Chapter 12 Part H

Part J

Objections to Attachment

 

Volume I, Chapter 12 Part J

Part K

Custody and Disposal of Moveable Property pending Sale

 

Volume I, Chapter 12 Part K

Part L

Sale of Property and Delivery to the Purchaser.

 

Volume I, Chapter 12 Part L

Part M

Execution of decrees by the attachment and sale or temporary alienation of Revenue paying or Revenue free lands

 

Volume I, Chapter 12 Part M

Part N

Execution of decrees against agriculturists

 

Volume I, Chapter 12 Part N

Part O

Execution of Decrees against Persons in Military Service

 

Volume I, Chapter 12 Part O

Part P

Receipts for Property realized or recovered in Execution of Decrees

 

Volume I, Chapter 12 Part P

Part Q

Resistance to Execution

 

Volume I, Chapter 12 Part Q

Part R

Costs in Execution Proceedings

 

Volume I, Chapter 12 Part R

Part S

Reciprocal Execution of decrees by Courts in India and Foreign Countries

 

Volume I, Chapter 12 Part S

Part T

Reciprocal Arrangements with Jammu and Kashmir

 

Volume I, Chapter 12 Part T

13.

TRANSFER AND WITHDRAWAL OF SUITS AND APPEALS

 

Volume I, Chapter 13

14.

APPEALS AND REVISIONS--CIVIL

 

 

Part A

The Appellate System of the Punjab

 

Volume I, Chapter 14 Part A

Part B

General Procedure of Appellate Courts

 

Volume I, Chapter 14 Part B

Part C

Security in Revision Cases

 

Volume I, Chapter 14 Part C

Part D

Procedure in the Case of Appeals and Applications presented after period of Limitation.

 

Volume I, Chapter 14 Part D

Part E

Transmission of Appellate Court’s Orders to Lower Courts

 

Volume I, Chapter 14 Part E

15.

REFERENCES TO THE HIGH COURT

 

Volume I, Chapter 15

16.

LEGAL PRACTITIONERS

 

 

Part A

The filing of Powers of Attorney by Pleaders in Subordinate Courts.

 

Volume I, Chapter 16 Part A

Part B

Fees of Counsel.

 

Volume I, Chapter 16 Part B

Part C

Fees in Declaratory Suits etc

 

Volume I, Chapter 16 Part C

17.

PETITION WRITERS

 

 

Part A

Remarks and Directions

 

Volume I, Chapter 17 Part A

Part B

Rules

 

Volume I, Chapter 17 Part B

18.

MINISTERIAL ESTABLISHMENT -CIVIL COURTS

 

 

Part A

The Punjab Subordinate Courts Establishment (Recruitment and General Condition of Service) Rules 1997.

 

Volume I, Chapter 18 Part A

Part B

Haryana Subordinate Courts Establishment( Recruitment and General Condition of Service) Rules,1997.

 

Volume I, Chapter 18 Part B

Part C

Chandigarh Union Territory Subordinate Courts Establishment (Recruitment and  General Condition of Service) Rules,1997.

 

Volume I, Chapter 18 Part C

Part D

Character Rolls.

 

Volume I, Chapter 18 Part D

Part E

Security.

 

Volume I, Chapter 18 Part E

19.

CIVIL DISTRICTS

 

Volume I, Chapter 19

20.

JUDICIAL POWERS--CIVIL

 

 

Part A

Conferment of Powers-Judicial

 

Volume I, Chapter 20 Part A

Part B

Powers (General)

 

Volume I, Chapter 20 Part B

21.

RULES MADE BY THE HIGH COURT UNDER SECTION-122 OF THE CODE OF CIVIL PROCEDURE ANNULING, ALTERING OR ADDING TO THE RULES IN THE FIRST SCHEDULE OF THE CODE.

 

Volume I, Chapter 21

22.

RULES RELATING TO APPOINTMENTS ETC., OF SUBORINATE JUDGES IN PUNJAB(I)

 

New

23.

APPENDIX

 

Rules Prior to Amendments (1 to65)