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RULES AND ORDERS
OF
THE PUNJAB HIGH COURT RULES AND ORDERS - VOLUME IV

 

 

(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

 

CANONS OF JUDICIAL ETHICS

Vol. IV, Canons

1.

SUPERINTENDENCE AND CONTROL

 

Part A

Part-I General (Supervision and Control)

Vol. IV, Chapter I, Part A

Part B

Pecuniary Control

Vol. IV, Chapter I, Part B

Part C

Inspection of Subordinate Courts

Vol. IV, Chapter I, Part C

Part D

Reports on the work of Judicial Officers

Vol. IV, Chapter I, Part D

Part E

Assumptions and Relinquishment of charge of Appointments by Judicial Officers

Vol. IV, Chapter I, Part E

Part F

Acquisition and disposal of immovable and other valuable property by Judicial Officers and the Subordinate Civil Courts Establishment.

Vol. IV, Chapter I, Part F

Part G

Position Of Additional District and Sessions Judges

Vol. IV, Chapter I, Part G
Part H

Appearance of Legal Practitioners in courts in which their relatives held official positions.

Vol. IV, Chapter I, Part H

2.

SUPERINTENDENCE AND CONTROL—CIVIL COURTS

 

Part A

Superintendence and Control

Vol. IV, Chapter 2, Part A
Part B

Inspection of Subordinate Courts

Vol. IV, Chapter 2, Part B

3.

SUPERINTENDENCE AND CONTROL—CRIMINAL COURTS

 

Part A

Control

Vol. IV, Chapter 3, Part A

Part B

Inspection of Subordinate Courts

Vol. IV, Chapter 3, Part B

4.

COURT-FEES AND STAMPS

 

Part A

Reduction, Remission and Refund of Court-Fee

Vol. IV, Chapter 4, Part A

Part B

Description of Stamps to be used for denoting fees chargeable under the Court-Fees Act.

Vol.IV, Chapter 4, Part B

Part C

Cancellation of Court-Fee Stamps

Vol. IV, Chapter 4, Part C

Part D

Instruments not duly stamped under the Indian Stamp Act, 1899

Vol. IV, Chapter 4, Part D

Part E

Stamp Duty on Copies and Petitions

Vol. IV, Chapter 4, Part E

Part F

Audit and Control of Stamp Revenue in the Punjab

Vol. IV, Chapter 4, Part F

Part G

Audit and Control of Stamp Revenue in Delhi

Vol. IV, Chapter 4, Part G

5.

PROCESS FEES

 

Part A

Remarks and Directions

Vol.IV, Chapter 5, Part A

Part B

Rules under Section 20, Clauses (i) and (ii)

Vol.IV, Chapter 5, Part B

Part F

Punjab Subordinate Courts (Right To Information) Rules, 2007

Vol.IV, Chapter 5, Part F

Part G

Haryana Subordinate Courts (Right To Information) Rules, 2007

Vol.IV, Chapter 5, Part G
Part H

Chandigarh Union Territory Subordinate Courts (Right To Information) Rules, 2007

Vol.IV, Chapter 5, Part H

6.

PROCESS-SERVING ESTABLISHMENT

 

Part A

Remarks and Directions

Vol. IV, Chapter 6, Part A

Part B

Rules under Section 20, Clause (III)

Vol. IV, Chapter 6, Part B

Part C

Rules under Section 22

Vol. IV, Chapter 6, Part C

7.

PROCESSES—CIVIL COURTS

 

Part A

General

Vol. IV, Chapter 7, Part A

Part B

Service of Process

Vol. IV, Chapter 7, Part B

Part C

Issue of summons or other process for service on a person employed in the Public Service

Vol. IV, Chapter 7, Part C

Part D

Issue of summons or other process for service on persons in the Army, Navy or Air Force

Vol. IV, Chapter 7, Part D

Part E

Issue of summons or other processes for service on a person residing within the jurisdiction of an other court in the same or another state or territory who has no agent to accept service within the jurisdiction of the Court issuing the process. Service of processes issuing to or from other states and territories.

Vol. IV, Chapter 7, Part E

Part F

Service of the processes of the Courts in India in places beyond India and vice versa

Vol. IV, Chapter 7, Part F

Part G

Assistance by village officers in process-serving

Vol. IV, Chapter 7, Part G

Part H

Cost of Postage and Registration on Processes forwarded by post, how to be defrayed

Vol. IV, Chapter 7, Part H

Part J

Police Assistance

Vol. IV, Chapter 7, Part J

Part K

Filling up of Forms of Process

Vol. IV, Chapter 7, Part K

8.

PROCESSES—CRIMINAL COURTS

 

Part A

Issue and Service of Summons

Vol. IV, Chapter 8, Part A

Part B

Preparation and issue of warrants of arrest and other Processes

Vol. IV, Chapter 8, Part B
Part C

Attendance as witnesses and evidence of persons residing beyond the limits of India

Vol. IV, Chapter 8, Part C

9.

FINGER IMPRESSIONS; HANDWRITING; FORGED STAMPS AND CURRENCY AND BANK NOTES

 

Part A

Documents and Papers on which Thumb and Finger marks should be affixed

Vol. IV, Chapter 9 Part A

Part B

Phillaur Finger Print Bureau

Vol. IV, Chapter 9, Part B
Part C

Rules regulating applications for and payment of the services of the Government Examiner of questioned documents

Vol. IV, Chapter 9, Part C
Part D

Expert opinion in forgeries relating to Stamp and Currency, and Bank Notes

Vol. IV, Chapter 9, Part D

10.

FORFEITED AND UNCLAIMED PROPERTY AND MALKHANAS

 

Part A

Items of account connected with law and justice, sales of unclaimed property, Judicial forfeitures, & C.

Vol. IV, Chapter 10 Part A

Part B

Custody and disposal of the property attached under the Criminal Procedure Code

Vol. IV, Chapter 10, Part B
Part C Arms and Ammunition Vol. IV, Chapter 10, Part C
Part D Civil Courts’ Malkhanas Vol. IV, Chapter 10, Part D

11.

REALIZATION OF FINES

Vol. IV, Chapter 11

12.

OATHS, AFFIRMATIONS AND AFFIDAVITS

 

Part A

Deleted

Vol. IV, Chapter 12, Part A

Part B

Affidavits

Vol. IV, Chapter 12, Part B

13.

TOUTING

Vol. IV, Chapter 13

14.

LEGAL PROCEEDINGS BY OR AGAINST JUDICIAL OFFICERS

Vol. IV, Chapter 14

15.

FOREIGN JURISDICTION

Vol. IV, Chapter 15

16.

RECORDS

 

Part A

Preparation of Judicial Records

Vol. IV, Chapter 16, Part A

Part B

Transmission of Judicial Records

Vol. IV, Chapter 16, Part B
Part C

Inspection of Judicial Records

Vol. IV, Chapter 16, Part C
Part D

Custody of Judicial Records

Vol. IV, Chapter 16, Part D
Part E

Production of Revenue Records

Vol. IV, Chapter 16, Part E
Part F

Destruction of Records

Vol. IV, Chapter 16, Part F

17.

PUNJAB CIVIL AND CRIMINAL COURTS PREPARATION AND SUPPLY OF COPIES OF RECORD RULES, 1965

Vol. IV, Chapter 17

17-A.

PUNJAB AND HARYANA CIVIL COURTS PREPARATION AND SUPPLY OF CERTIFIED COPIES OF TYPE-WRITTEN APPEALABLE INTERIM ORDERS/JUDGMENTS RULES, 1982.

Vol. IV, Chapter 17-A

18.

LIBRARIES

Vol. IV, Chapter 18

19.

CORRESPONDENCE

 

Part A

General Directions

Vol. IV, Chapter 19, Part A

Part B

Vernacular correspondence connected with Judicial Matters

Vol. IV, Chapter 19, Part B

Part C

The use of rubber stamps for signatures in official correspondence

Vol. IV, Chapter 19, Part C

20.

COMPLIANCE WITH THE HIGH COURT PRECEPTS

Volume IV, Chapter 20

21.

BUDGET

Part A

General

Vol. IV, Chapter 21, Part A

Part B

Preparation of Budget Estimates and Schedules of New Expenditure

Vol. IV, Chapter 21, Part B

Part C

Appropriations and Re-appropriations Vol. IV, Chapter 21, Part C

Part D

Control and Distribution of Grants

Vol. IV, Chapter 21, Part D

22.

JUDICIAL BUILDINGS

Part A

Submission of proposals and estimates

Vol. IV, Chapter 22, Part A

Part B

Sessions Houses

Vol. IV, Chapter 22, Part B

Part C

Court Furniture

Vol. IV, Chapter 22, Part C

23.

REPORTS AND RETURNS

Part A

General Vol. IV, Chapter 23, Part A

Part B

Annual District Civil and Criminal Reports

Vol. IV, Chapter 23, Part B

Part C

Periodical Reports and Returns due to District and Sessions Judges and District Magistrates, and by them to the High Court

Vol. IV, Chapter 23, Part C

Part D

Information to be supplied to the Police in regard to Criminal Statistics

Vol. IV, Chapter 23, Part D

Part E

Information to be supplied to the Canal Authorities

Vol. IV, Chapter 23, Part E

Part F

Returns in cases in which the Collector acts as Ministerial Officer in the execution of decrees

Vol. IV, Chapter 23, Part F

24.

REGISTERS

Vol. IV, Chapter 24

25.

SUPPLY OF FORMS

 

Part A

Supply of Forms

Vol. IV, Chapter 25, Part A

Part B

Printing

Vol. IV, Chapter 25, Part B