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RULE AND ORDERS

OF

THE PUNJAB HIGH COURT: RULES AND ORDERS-VOLUME II

Corrected up to December 2009.

 

Please refer to Chapter "Appendix" at the end of the Volume to refer to 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.

1-- SPECIAL JURISDICTION

Rules under Special Acts

 

Part A.

Rules under the Companies Act

Volume II, Chapter I, part A

Part B

Rules under the Banking Companies Act, 1949, as amended

Volume II, Chapter I, Part B

Part C

Rules under the Indian Divorce Act, 1869.

Volume II, Chapter I, Part C

Part D

Rules under the special Marriage Act, 1954.

Volume II, Chapter I, Part D

Part E

Rules under the Hindu Marriage Act, 1955.

Volume II, Chapter I, Part E

2.

Gurdinas and Wards

Part A

General

Volume II, Chapter 2, Part A

Part B

Rules made by the High Court

Volume II, Chapter 2, Part B

Part C

With the aproval of the State Government under section 50 of the Gurardians and Wards Act

Volume II, Chapter 2, Part C

3.

Investment of Trust Money

Volume II, Chapter 3

4.

Insolvency proceedings

 

Part A

Rules made by the High Corut regarding Insolvency Proceedings.

Volume II, Chapter 4, Part A

Part B

Rules made by the State Government under section 57 of the Provincial Insolvency Act, 1920.

Volume II, Chapter 4, Part B

Part C

Rule made by the High Court with the prior approval of the State Governments and the Chandigarh Admn. Under section 79 of the Provincial Insolvency Act and article 227 of the Constitution.

Volume II, Chapter 4, Part C

Part D

Rules in respect of Officila Receivers.

Volume II, Chapter 4, Part D

Part E

Rules in respect of maintenance of accounts

Volume II, Chapter 4, Part E

5.

Administrative Instructions in Insolvency cases.

Volume II, Chapter 5

6.

Administrative Instructions in Insolvency cases.

Part A.

Probate and Administration

Volume II, Chapter 6, Part A

Part B

Succession Certificates

Volume II, Chapter 6, Part B

7.

  

Preservation of Wills

Part A

Rules

Volume II, Chapter 7, Part A

Part B

Keys of Will Safes

Volume II, Chapter 7, Part B
8.

Civil Courts Accounts

Part A General Volume II, Chapter 8, Part A
Part B Audit Volume II, Chapter 8, Part B
Part C Rules for the maintenance of accounts in regard to sums deposited in courts under section 31 (2) of the land acquisition act as compensation payable to persons with restricted powers of alienation, etc. Volume II, Chapter 8, Part C
Part D Sheriffs’ Petty Accounts Section-I.- Systems of Accounts Volume II, Chapter 8, Part D
Part E Civil Court Deposit Accounts Section A- General Volume II, Chapter 8, Part E
9.   Gram Nyayalaya Rules for the States of Punjab and Haryana Volume II, Chapter 9